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Devendrakula Velalar Samugam, through its President Vs. Devendrakula Velalar Samugam, through its President B. Athiviran and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 2358 of 2016
Judge
AppellantDevendrakula Velalar Samugam, through its President
RespondentDevendrakula Velalar Samugam, through its President B. Athiviran and Others
Excerpt:
.....a direction to to direct the subordinate judge, srivilliputhur for early disposal of o.s.no.243 of 2013. 2. originally, the suit was filed in the year 2005 in o.s.no.107 of 2005 and thereafter, in view of the subsequent order for joint trial the suit was renumbered as o.s.no.243 of 2013 before the sub-court, srivilliputhur and the said suit has been adjourned from time to time without proceeding with the trial. therefore the present civil revision petition has been filed for the relief stated supra. 3. since the original suit is of the year 2005 and subsequently it was renumbered as o.s.no.243 of 2013 and taking into consideration of the said facts and circumstances of the case, this court without expressing any opinion on the merits of the case, inclined to pass the following order:.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to direct the Subordinate Judge, Srivilliputhur for early disposal of O.S.No.243 of 2013.)

1. This revision has been filed seeking for a direction to to direct the Subordinate Judge, Srivilliputhur for early disposal of O.S.No.243 of 2013.

2. Originally, the suit was filed in the year 2005 in O.S.No.107 of 2005 and thereafter, in view of the subsequent order for joint trial the suit was renumbered as O.S.No.243 of 2013 before the Sub-Court, Srivilliputhur and the said suit has been adjourned from time to time without proceeding with the trial. Therefore the present Civil Revision Petition has been filed for the relief stated supra.

3. Since the original suit is of the year 2005 and subsequently it was renumbered as O.S.No.243 of 2013 and taking into consideration of the said facts and circumstances of the case, this Court without expressing any opinion on the merits of the case, inclined to pass the following order:

The Subordinate Court, Srivilliputhur is directed to dispose of the suit in O.S.No.243 of 2013, on its file, as expeditiously as possible.

4. With the above direction, this Civil Revision Petition is disposed of. No costs.


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