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I Sadashiva Reddy Since Deceased … vs R Jayalakshmi on 4 October, 2010

Karnataka High Court
I Sadashiva Reddy Since Deceased … vs R Jayalakshmi on 4 October, 2010
Author: Dr.K.Bhakthavatsala
 A A }{~reJa3?'arfa1§shrrii,

1

IN THE HIGH COURT OF KARNATAKA AT BANGALORE

DATED THIS THE 4*?' DAY OF OCTOBER 2010

THE HONBLE Dr. JUs'r1cE K.    A.

BEFORE

MISC. CVL. No.15361[2Q10  -- 

IN R.11A.No.12o1/2010(3:21?  A' A'

B3 IWEEN:
I.Sadashiva Reddy,
Since deceased,

by his L.Rs.

1. Prema, _
Aged about 66 years,'  

2. Govardhan,

Aged about   in A

...APPELLANTS

(By Srnt.Deep'ash"ree, '  v A V4" --- 

AND:

"qAged «aVbout«68'years,

W/'agate mgadhglgrishna.

A  and others.

...RESPONDENTS

-'Of:.(}3$fVSri.M.G'.Sa~theesha, Adv. for C/R»2]

§ .
E

A  Misc. CV}. is filed under Order I Rule 10 of CPC praying

the interest of justice.

. v--:"et.(')"i1T1p1eaC§ the persons as Respondents 9 to 14 in this appeal in



This Misc. Cvl. coming on for orders, this day, the Court
made the following-

ORDER

Learned single Judge of this Court. b’y’~~ dated ‘v

18.08.2010, directed the appellants to bring:_’Det”endants-

record. Further, directed to bringi}.R_s of tire’l’Plain.ti”if’VVNov,.l in

suit.

In pursuance of the ordler_e_’datetd* the appellants
have filed two applications, 10 for recalling
the order dated ;l’8.08.’20:1_0V and ‘Misc.C_v}.VV15361 /2010 to implead
the Defendant »a,\vXfii.:o_:V-.ve1*e on record before the Trial

Court.

Since :,,,””the’..ppropoéedv Respondents 9 to 14 were the

Defendants» 5 and L.Rs of Defendant No.6,

V’V’Misc.CV3_:ll536 1′ filed under Order I Rule 10 of CPC is allowed

the appellants are permitted to bring them on record as

Res-pondents 9 to 14 and amend the causetitle.

In so far as the application Misc.Cv1.15360/201.0 is
concerned, the Registry is cliregcted to post the app1icatic=nV_:”b¢i*Qre

the appropriate Bench.

bnv*

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