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Government of Andhra Pradesh Vs. Gnaneshwar Rao - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAndhra Pradesh High Court
Decided On
Case NumberCivil Revn. Petn. No. 82 of 1980
Judge
Reported inAIR1982AP252
ActsAndhra Pradesh Land Reforms (Ceiling on Agricultural Holdings) Act, 1973 - Sections 9 and 10
AppellantGovernment of Andhra Pradesh
RespondentGnaneshwar Rao
Appellant AdvocateGovt. Pleader
Respondent AdvocateB. Prakasarao, Adv.
Excerpt:
.....10 were initiated and respondent was called upon to surrender land - appellate tribunal excluded 'pote kharab' lands from holding of respondent - state preferred revision against such order - court observed that proceedings under section 9 could be termed as proceedings on original side - proceedings under section 10 to be considered to be execution proceedings - when matter was in execution stage it would not be open to appellate tribunal to go behind order passed under section 9 - court set aside order of appellate tribunal. - maximssections 2(xv) & 3(1) & (3): [v.v.s. rao, n.v. ramana & p.s. narayana, jj] ghee as a live stock product held, [per v.v.s. rao & n.v. ramana, jj - majority] since ages, milk is preserved by souring with aid of lactic cultures. the first of such..........the order dated 26-10-1978 passed by the land reforms appellate tribunal, nizamabad, excluding pote kharab lands from the holding of the respondent declarant.2. in order to appreciate the contentions advanced by the learned government pleader, it is necessary to state certain facts. the respondent filed his declaration and eventually after enquiry he was found to be holding land in excess of the standard holding. thereafter, proceedings under s. 10, andhra pradesh land reforms (ceiling on agricultural holdings) act, 1973 were initiated and the respondent was called upon to surrender the land. the respondent declarant filed a petition before the primary tribunal in proceedings under s. 10 of the act, to exclude pote kharab extent from the holding of the respondent. that petition was.....
Judgment:
ORDER

1. The State has referred this revision against the order dated 26-10-1978 passed by the Land Reforms Appellate Tribunal, Nizamabad, excluding pote kharab lands from the holding of the respondent declarant.

2. In order to appreciate the contentions advanced by the learned Government Pleader, it is necessary to state certain facts. The respondent filed his declaration and eventually after enquiry he was found to be holding land in excess of the standard holding. Thereafter, proceedings under S. 10, Andhra Pradesh Land Reforms (Ceiling on Agricultural Holdings) Act, 1973 were initiated and the respondent was called upon to surrender the land. The respondent declarant filed a petition before the Primary Tribunal in proceedings under S. 10 of the Act, to exclude pote kharab extent from the holding of the respondent. That petition was dismissed. The respondent preferred an appeal to the Appellate Tribunal which allowed the appeal and excluded the pote kharab lands from the holding of the respondent. Aggrieved by the said order of the Appellate Tribunal, the State has preferred this revision.

3. Mr. Gopalakrishna Murthy, the learned Assistant Government Pleader, contends that the Appellate Tribvunal did not have the jurisdiction to go behind the order of the Primary Tribunal which had become final under S. 9 of the Act and exclude the pote kharab. The question whether pote kharab extent existed or not was not at all raised by the respondent declarant in the proceedings under S. 9 of the Act. Submits the learned Government Pleader that proceedings under S. 10 of the Act could be considered to be one by way of execution of the order passed under S. 9 of the Act, and therefore, the executing court cannot go behind the order. The learned Govt. Pleader applies this analogy to the present proceedings and in support thereof has brought to my notice the decision of this court in Govt. of Andhra Pradesh v. Veeranna, (1980) 2 APLJ (HC) 25. On the other hand, Mr. B. Prakashrao, the learned advocate for the respondent has vehemently contended that while a revision is before the High Court either under S. 115, Civil P. C. or under the Act, it would mean that the entire case is before the High Court and the High Court in exercise of its powers of supervision or revision, could correct any mistakes occurring in the case. I regret I cannot accede to the contention advanced by Mr. Prakash Rao. It is to be noted that proceedings under S. 9 of the Act could be termed as proceedings on the original side and once orders are passed in those proceedings by the Tribunals and had become final, then proceedings under S. 10 of the Act would be considered to be proceedings on the execution side. When the matter is in the execution stage, it would not be open to the Appellate Tribunal to go behind the orders passed on the original side under S. 9 by the primary Tribunal which had become final. This is what exactly my learned brother Madhava Reddy, J. had decided in Veeranna's case 1980-2 APLJ (HC) 25 and I have been consistently following that principle in a number of cases decided by me. The ruling cited by Mr. Prakash Rao may apply to a case where the matter comes to the High Court on the original side and if some illegal orders are passed, then the High Court could correct those orders in spite of the fact that no review petition was filed because, the whole case is before the high Court. Even so, the High Court in exercise of its revisional powers on the execution side, cannot go behind the order passed on the original side and correct the mistake or make any amends unless there is inherent lack of jurisdiction in the original court in which case the decree will be considered to be non est.

4. Hence, I allow this revision and set aside the order of the Appellate Tribunal and direct the Appellate Tribunal to include the lands which had been excluded from the holding of the respondent declarant on the basis of being pote kharab. There will be no order as to costs Advocate's fee Rs. 150/- (Rupees one hundred and fifty only).

5. Revision allowed.


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