P SRINIVASA BABU Vs. AMR CONSULTANTS LTD
LAWS(APH)-2008-6-97
HIGH COURT OF ANDHRA PRADESH
Decided on June 13,2008

P.SRINIVASA BABU Appellant
VERSUS
AMR CONSULTANTS LTD., HYDERABAD Respondents


Referred Judgements :-

PERUMALLA MALLESHAM VS. CHENNAMANENI SUMANYA [REFERRED TO]
M R SREEDHARAN VS. G GOPI [REFERRED TO]



Cited Judgements :-

N S RAMANJAIAH SETTY VS. T KRISHNA BHAGAVAN [LAWS(APH)-2012-3-11] [REFERRED TO]


JUDGEMENT

- (1.)THIS revision is directed against the order dated 9/10/2007 refusing to receive in evidence the document dated 10/9/2005 styled as 'memorandum of understanding' unless the stamp duty is paid in terms of Article 13 of Indian Stamp Act.
(2.)THE plaintiff is the revision petitioner while the respondent is the defendant. The plaintiff filed suit for recovery of rs. 17,36,325/- with subsequent interest while the defendant laid counter-claim for rs. 31,60,000/ -. During the trial, the plaintiff sought to mark the document dated 10. 9. 2005 styled as 'memorandum of understanding' entered into between the plaintiff and the defendant and objection was raised as to its admissibility.
(3.)HEARD learned Counsel for the parties and perused the record.
;


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