NALGONDA TELUGU BAPTIST CHURCHES S S F ASSOCIATION Vs. ANDHRA PRADESH STATE ELECTRICITY BOARD
LAWS(APH)-1992-7-34
HIGH COURT OF ANDHRA PRADESH
Decided on July 02,1992

NALGONDA TELUGU BAPTIST CHURCHES SELF-SUPPORTING FIELD ASSOCIATION, NALGONDA Appellant
VERSUS
A.P.S.E.B.DIVL.ENGINEER Respondents

JUDGEMENT

Neeladri Rao, J. - (1.)Defendant No.2 in O.S.No.98/83 on the file of the Subordinate Judge's Court, Nalgonda, is the appellant herein. The suit was filed by A.P. State Electricity Board as an interpleader suit. It was specifically averred in the plaint that they were inducted into possession as tenant by D-1. The latter in the written statement had also averred that the plaintiff was inducted by them into the plaint schedule property as a tenant. D-2 also inter alia contended that they inducted the plaintiff into possession.
(2.)Even earlier to the above suit, D-l filed O.P.No.23/81 on the file of the District Munsif, Nalgonda for eviction of the plaintiff.
(3.)The proceedings initiated under the A.P. Escheats and Bona Vacantia Act, 1974 (Act 35/74) were registered as OP 24/82. The rival claimants in regard to the properties covered by the said O.P. are D-l and D-2 herein. By order dt.7-3-86 in O.P.No.24/82 it was held that D-l herein is entitled to manage the properties of the mission, which are the subject matter of OP 24/82. Relying upon the said finding, the trial Court held in OS 98 / 83 that D-l herein is having title for the building in regard to which the A.P. State Electricity Board is the tenant. The said finding was confirmed in AS 2772 / 86. Being aggrieved, D-2. preferred this L.P.A.
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