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A. Santhana Asha Vs. G. Arul Jegan - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTR.C.M.P (MD) No. 84 of 2011 & M.P (MD) No. 1 of 2011
Judge
AppellantA. Santhana Asha
RespondentG. Arul Jegan
Excerpt:
(prayer: petition filed under section 24 of civil procedure code to withdraw the proceedings in i.d.o.p.no.34 of 2011 on the file of the district judge, dindigul and transfer the same to the file of the family court, madurai.) order: s.m. subramaniam, j. 1. when the matter was taken up for hearing on 15.11.2016, there was no representation for the petitioner either in person or through counsel. hence, the matter was directed to be listed today under the caption for dismissal . even today also there is no representation for the petitioner. hence, the transfer civil miscellaneous petition is dismissed for non-prosecution. consequently, connected miscellaneous petition is closed. no costs.
Judgment:

(Prayer: Petition filed under Section 24 of Civil Procedure Code to withdraw the proceedings in I.D.O.P.No.34 of 2011 on the file of the District Judge, Dindigul and transfer the same to the file of the Family Court, Madurai.)

Order:

S.M. Subramaniam, J. 1. When the matter was taken up for hearing on 15.11.2016, there was no representation for the petitioner either in person or through counsel. Hence, the matter was directed to be listed today under the caption for dismissal . Even today also there is no representation for the petitioner. Hence, the Transfer Civil miscellaneous Petition is dismissed for non-prosecution. Consequently, connected miscellaneous petition is closed. No costs.


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