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Vellai gounder and Another Vs. Raja and Another - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberS. A.No. 163 of 2011 & M.P.No. 1 of 2011
Judge
AppellantVellai gounder and Another
RespondentRaja and Another
Excerpt:
(prayer: second appeal is filed under section 100 of civil procedure code, the judgment and decree dated 30.09.2010 made in a.s.no.14 of 2010 on the file of the sub-court, bhavani, reversal of the judgment and decree dated 29.12.2009 made in o.s.no.141 of 2007 on the file of the principal district munsif court, bhavani.) 1. the learned counsel for the respondents present. no representation for the appellants. appellant called absent. hence, the second appeal is dismissed for non-prosecution with costs. consequently, connected miscellaneous petition is closed.
Judgment:

(Prayer: Second Appeal is filed under Section 100 of Civil Procedure Code, the judgment and decree dated 30.09.2010 made in A.S.No.14 of 2010 on the file of the Sub-Court, Bhavani, reversal of the judgment and decree dated 29.12.2009 made in O.S.No.141 of 2007 on the file of the Principal District Munsif Court, Bhavani.)

1. The learned counsel for the respondents present. No representation for the appellants. Appellant called absent. Hence, the second appeal is dismissed for non-prosecution with costs. Consequently, connected miscellaneous petition is closed.


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