TATA VENKATA SHIVA MAHESHWARA RAO Vs. MANAGER CENTURIAN BANK OF PUNJAB LIMITED
LAWS(APH)-2008-2-87
HIGH COURT OF ANDHRA PRADESH
Decided on February 11,2008

TATA VENKATA SHIVA MAHESHWARA RAO Appellant
VERSUS
MANAGER CENTURIAN BANK OF PUNJAB LIMITED Respondents




JUDGEMENT

- (1.)HEARD Sri B. Shanker, learned counsel representing the writ petitioner and sri B. S. Prasad, learned counsel representing the respondents.
(2.)THIS Court ordered notice before admission on 01. 11. 2007 and granted status quo for a limited period, which is being extended from time to time.
(3.)THE writ petition is filed for issuance of writ of mandamus directing the respondents not to evict the petitioner from the Flat bearing No. 101, H. No. 1-6-16/6/b, situated at Plot No. 11, S. No. 228, sri Santoshi Nilayam, Phanigiri Colony, Vanasthalipuram, Hyderabad and to pass such other suitable orders.
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