Skip to content


D. Sunder Singh Vs. Justin George Kumar and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(NPD)(MD)No. 1650 of 2016
Judge
AppellantD. Sunder Singh
RespondentJustin George Kumar and Another
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india, praying this court to direct the principal district munsif, kuzhithurai to number the original suit in c.f.no.4475 of 2016 within the time stipulated by this court.) 1. the learned counsel for the petitioner seeks permission of this court to withdraw the civil revision petition and has also made an endorsement to that effect. 2. in view of the same, the civil revision petition is dismissed as withdrawn. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to direct the Principal District Munsif, Kuzhithurai to number the original suit in C.F.No.4475 of 2016 within the time stipulated by this Court.)

1. The learned counsel for the Petitioner seeks permission of this Court to withdraw the Civil Revision Petition and has also made an endorsement to that effect.

2. In view of the same, the Civil Revision Petition is dismissed as withdrawn. No costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //