MORASA ANJAIAH Vs. KONDRAGUNTE VENKATESWARLU DIED
LAWS(APH)-1992-2-79
HIGH COURT OF ANDHRA PRADESH
Decided on February 03,1992

MORASA ANJAIAH Appellant
VERSUS
KONDRAGUNTE VENKATESWARLU (DIED) Respondents





Cited Judgements :-

JAGANNATH VS. BOARD OF REVENUE U P ALLAHABAD [LAWS(ALL)-2006-9-156] [REFERRED TO]
S ANJANEYULU VS. S V RAMANA GUPTA [LAWS(APH)-1993-8-42] [REFERRD TO 1993 1 ALT 57 (PARA 4) 6.]
SRIRAMULA RAMACHANDRAM VS. SRIRAMULA BHOODAMMA [LAWS(APH)-1993-8-19] [REFERRED TO]
ANNAMACHARYA EDUCATIONAL TRUST VS. NUKA BANGI REDDY [LAWS(APH)-2005-10-69] [REFERRED TO]
MARIYAMMAL VS. S MARIYAPPAN [LAWS(MAD)-2011-1-405] [REFERRED TO]
PARMA NAND VS. STATE OF H.P. [LAWS(HPH)-2011-9-76] [REFERRED TO]


JUDGEMENT

Sved Shah Mohammed Quadri, J. - (1.)The question that arises in these civil revision petitions is; whether a party to a suit or proceeding, who fails to bring on record the legal representatives under O.22, R. 4, or whose application under the said provision has been dismissed, can have recourse to the provisions of O.1, R. 10 C.P.C. to implead the legal representative of the deceased party.
(2.)In C.R.P. No. 3389 of 1987 the above-said question arose for consideration of a learned single Judge of this Court who felt that in view of the importance of the question the case has to be decided by a Division Bench for an authoritative pronouncement on the question.
(3.)As C.R.P. No. 3390 of 1987 arises out of the same suit and raises the same question, it was directed to be posted along with C.R.P. 3389 of 1987.
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