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Mohammed Yasif @ Mohammed Yasic Vs. The Managing Director, Tamil Nadu State Transport Corporation Ltd., Tiruppur, Coimbatore District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.A.(MD)No. 744 of 2006 & M.P.(MD)No. 1 of 2014
Judge
AppellantMohammed Yasif @ Mohammed Yasic
RespondentThe Managing Director, Tamil Nadu State Transport Corporation Ltd., Tiruppur, Coimbatore District and Others
Excerpt:
(prayer: civil miscellaneous appeal filed under section 173 of the motor vehicles act, 1988 against the judgment and decree dated 22.09.2005 made in m.c.o.p.no.805 of 2002 on the file of the chief judicial magistrate, madurai.) when the matter was taken up for hearing on 15.11.2016, there was no representation for the appellant 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 appellant. but, the learned counsel for the first and third respondents are present. hence, the civil miscellaneous appeal is dismissed for non-prosecution. consequently, connected miscellaneous petition is closed. no costs.
Judgment:

(Prayer: Civil Miscellaneous Appeal filed under Section 173 of the Motor Vehicles Act, 1988 against the judgment and decree dated 22.09.2005 made in M.C.O.P.No.805 of 2002 on the file of the Chief Judicial Magistrate, Madurai.)

When the matter was taken up for hearing on 15.11.2016, there was no representation for the appellant 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 appellant. But, the learned counsel for the first and third respondents are present. Hence, the Civil miscellaneous appeal is dismissed for non-prosecution. Consequently, connected miscellaneous petition is closed. No costs.


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