Skip to content


Susila Vs. Mani @ S.Subramanian - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTR.CMP(MD)No. 226 of 2016 & C.M.P(MD)No. 4538 of 2016
Judge
AppellantSusila
RespondentMani @ S.Subramanian
Excerpt:
(prayer: petition filed under section 24 of the civil procedure code, to withdraw the h.m.o.p.no.61 of 2016 on the file of the learned family judge, trichy and transfer the same to the learned subordinate judge, pudukkottai.) 1. the learned counsel for the respondent submitted that h.m.o.p.no.61 of 2016 was disposed of by the ex-parte order dated 15.03.2016. the learned counsel for the petitioner is unable to dispute the above said facts and accordingly, the present transfer miscellaneous petition as on today is not maintainable and the same is dismissed. no costs. consequently, connected miscellaneous petition is closed.
Judgment:

(Prayer: Petition filed under Section 24 of the Civil Procedure Code, to withdraw the H.M.O.P.No.61 of 2016 on the file of the learned Family Judge, Trichy and transfer the same to the learned Subordinate Judge, Pudukkottai.)

1. The learned counsel for the respondent submitted that H.M.O.P.No.61 of 2016 was disposed of by the ex-parte order dated 15.03.2016. The learned counsel for the petitioner is unable to dispute the above said facts and accordingly, the present transfer miscellaneous petition as on today is not maintainable and the same is dismissed. No costs. Consequently, connected miscellaneous petition is closed.


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