PAMIDI VENKATA NAGESWARA RAO Vs. PAMIDI HANUMANTHA
LAWS(APH)-2008-6-11
HIGH COURT OF ANDHRA PRADESH
Decided on June 30,2008

PAMIDI VENKATA NAGESWARA RAO Appellant
VERSUS
PAMIDI HANUMANTHA Respondents

JUDGEMENT

- (1.)HEARD Sri K. Venkateswarlu, learned Counsel representing the petitioner.
(2.)THIS Transfer C. M. P. , is filed under section 24 of the Code of Civil Procedure, 1908 (CPC) praying for transfer of mc. No. 32 of 2007 pending on the file of i Additional Munsif Magistrate, Tenali, to be tried along with C. C. No. 154 of 2007 pending on the file of I Additional Munsif magistrate, Narasaraopet, Guntur District.
(3.)SEVERAL facts had been narrated in the affidavit filed in support of the Transfer c. M. P. It is needless to say that when transfer of MC. No. 32 of 2007 pending on the file of I Additional Munsif Magistrate, tenali, to be tried along with C. C. No. 154 of 2007 pending on the file of I Additional munsif Magistrate, Narasaraopet, Guntur district, had been prayed for, Section 24 of cpc is not applicable.
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