T GOVERDHAN Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1992-10-41
HIGH COURT OF ANDHRA PRADESH
Decided on October 29,1992

T.GOVERDHAN Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

STATE BANK OF INDIA VS. RAJENDRA KUMAR SINGH [REFERRED TO]


JUDGEMENT

- (1.)Since common questions arise in both the cases, they were heard together and are being disposed of by a common judgment.
(2.)Crl.Rev. Case No.233 of 1991 arises out of Crl.Appeal No.10 of 1991 on the file of the 1st Additional Metropolitan Sessions Judge, Hyderabad which was dismissed confirming the order of the learned XXI Metropolitan Magistrate, Hyderabad directing the petitioner herein to return the property to the complainant
(3.)Crl.P.No.859 of 1991 arises out of the dismissal of Crl.R.P.No.359 of 1991 on the file of the 1st Additional Metropolitan Sessions Judge, Hyderabad which was filed against the order of the learned XXI Metropolitan Magistrate, Hyderabad, dismissing the petition of the petitioner herein for return of the property to him.
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