NAMARUGUNULLA GOPAL RAO Vs. MARUTHI RAO GONGOTHI
LAWS(APH)-1969-4-15
HIGH COURT OF ANDHRA PRADESH
Decided on April 04,1969

NAMARUGUNULLA GOPAL RAO Appellant
VERSUS
MARUTHI RAO GONGOTHI Respondents





Cited Judgements :-

NIRANJAN PANIGRAHI VS. PRATAP NAIK [LAWS(ORI)-1980-2-7] [REFERRED TO]


JUDGEMENT

Gopal Tao Ekbote, J. - (1.)This is a revision, petition filed by the defendant against an order made by the First additional Judge, City Civil Court, Hyderabad on 27-1-1966 whereby the learned Judge declined to transfer the case to the Special Court.
(2.)The necessary facts are that the respondent instituted O. S. No. 83 of 1965 in October 1965 before the lower Court on the foot of a mortgage for recovery of a sum of Rs. 15,383. The mortgage deed was executed on 16/10/1959. It relates to a house bearing No. 1-7-176 situated at Bakara, Mushirabad in Hyderabad City.
(3.)The defendant-petitioner filed I. A. No. 883 of 1965 requesting the Court to transfer the case under Section 19 (1) of the Hyderabad Agricultural Debtors Relief Act (XVI of 1956) hereinafter called "the Act", to the special Court constituted under the Act, as he is a debtor.
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