N RAMACHANDRA REDDY G S VEERARAGHAVA REDDY Vs. K RAGHUNATHA REDDY
LAWS(APH)-1992-1-4
HIGH COURT OF ANDHRA PRADESH
Decided on January 01,1992

NRamachandra Reddy, GSVeeraraghava Reddy Appellant
VERSUS
KRaghunatha Reddy Respondents


Referred Judgements :-

JAIMAL SINGH VS SMT CHANAN DEO [REFERRED TO]
GBULLEMMAYI VS G VENKATA REDDY [REFERRED TO]
S K D LABORATORIES A PROPRIETOR CONCERN REP VS. BANK OF INDIA VIJAYAWADA [REFERRED TO]


JUDGEMENT

- (1.)The 2nd plaintiff is the petitioner He filed the revision challenging the order in IA No587 of 1990 alleging that the learned Distsrict Munsif has permitted the defendants to take inconsistent pleas in the additional written statement and such inconsistent pleas should be eschewed from consideration
(2.)The petitioner's counsel submitted that in the written statement as originally filed, the plea taken was that the suit land is a Gramnatham Poramboke and that the defendants are in possession of that Gramnatham Poramboke But in the additional written statement, the defendants tried to introduce an additional plea that they have acquired a right to the suit property by virtue of an oral sale
(3.)The learned District Munsif dismissed that petition holding that the order of the Court affording an opportunity to the defendants for riling additional wrwitten statement, has become final and that it is hot open to the plaintiffs to pray for rejection of any portion of the additional written statement
;


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