K HARA GOPAL Vs. K VENKATA RAMA KUMAR
LAWS(APH)-1992-12-31
HIGH COURT OF ANDHRA PRADESH
Decided on December 29,1992

K.KARA GOPAL Appellant
VERSUS
K.VENKATA RATNA KUMAR Respondents





Cited Judgements :-

CH V TULASI PADMA JYOTHI VS. A V V SATYANARAYANA DAS [LAWS(APH)-1993-4-86] [REFERRED TO]
MOTICHAND JAIN VS. JAIKUMAR M [LAWS(APH)-2003-10-21] [OVERRULED]
MADDILETL ALIVELAMMA VS. SARASWATHAMMA [LAWS(APH)-2001-2-70] [REFERRED TO]
VALLABHANDNI LAKSHMANA SWAMY VS. VALLURU BASAVAIAH [LAWS(APH)-2004-4-113] [REFERRED]
BANK OF INDIA, VISAKHAPATNAM VS. BEGI VENKATESWARA RAO AND OTHERS [LAWS(APH)-2018-8-35] [REFERRED TO]
SRIRAMULA SRINIVASA RAO VS. SANAKA VENKATESWARA RAO [LAWS(APH)-2019-7-18] [REFERRED TO]


JUDGEMENT

P.L.N.Sarma, J. - (1.)These references have been made by the IIIrd Additional District Judge, Visakhapatnam under Section 113 read with Order 46, Rule 1 of the Code of Civil Procedure on an objection raised by the respondents before him in the appeals regarding the competency of the said Court to entertain the appeals whose value is less than Rs.30,000/- arising out ot suits instituted prior to the passing of the Andhra Pradesh Civil Courts (Amendment) Act, 1984 (Act 19 of 1984), hereinafter referred to as 'the Act 19 of 1984'.
(2.)The relevant facts are as follows:
(3.)Respondents in the appeals before the learned Illrd Additional District Judge, Visakhapatnam were the plaintiffs. Defendants in the respective suits filed the appeals before the IIIrd Additional District Judge.
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