KANCHERLA GUNNESWAR RAO Vs. NIDADAVOLU MUNICIPALITY
LAWS(APH)-1992-1-19
HIGH COURT OF ANDHRA PRADESH
Decided on January 23,1992

KANCHERLA GUNNESWAR RAO Appellant
VERSUS
NIDADAVOLU MUNICIPALITY Respondents




JUDGEMENT

Syed Shah Mohammed Quadri, J. - (1.)Sri D.Venkata Reddy, learned Counsel appearing for the Respondent relying upon the decision in Bata Shoe Co. vs. Jabalpur Municipality submits that the Civil Court had no jurisdiction to entertain the suit instituted by the appellant.
(2.)Mr. Srinivas Reddy appearing for the appellant however submits that the provisions in the C.P. & Berar Municipalities Act construded by the Supreme Court in the above case are not in pari materia with those contained in the A.P. Municipalities Act and that there is no provision in the A.P. Municipalities Act expressly excluding jurisdiction of Civil Courts to entertain any objection to an assessment of property-tax.
(3.)The question raised is notably of general importance but also of frequent occurrence and the same, in my opinion, shall be decided by a Division Bench of this Court. Place the papers before the Hon'ble the Chief Justice for appropriate orders.
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