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K. Karthikaimani Vs. P. zaheer Hussain and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.A (MD) No. 1501 of 2006
Judge
AppellantK. Karthikaimani
RespondentP. zaheer Hussain and Another
Excerpt:
(prayer: civil miscellaneous appeal filed under section 173 of the motor vehicles act, 1988, to set aside the decree and judgment passed in m.c.o.p.no.241 of 2004, dated 07/06/2006 on the file of the learned subordinate judge, periyakulam and to allow this appeal for enhancement with costs throughout.) when the civil miscellaneous petition came up for hearing on 16.11.2016, there was no representation on behalf of the appellant and hence, the civil miscellaneous petition is directed to be listed on 17.11.2016, under the caption for dismissal . even today, there is no representation for the appellant. hence, the civil miscellaneous petition is dismissed for non-prosecution. no costs.
Judgment:

(Prayer: Civil Miscellaneous Appeal filed under Section 173 of the Motor Vehicles Act, 1988, to set aside the decree and Judgment passed in M.C.O.P.No.241 of 2004, dated 07/06/2006 on the file of the learned Subordinate Judge, Periyakulam and to allow this appeal for enhancement with costs throughout.)

When the Civil Miscellaneous petition came up for hearing on 16.11.2016, there was no representation on behalf of the appellant and hence, the Civil Miscellaneous Petition is directed to be listed on 17.11.2016, under the caption for dismissal . Even today, there is no representation for the appellant. Hence, the Civil Miscellaneous Petition is dismissed for non-prosecution. No costs.


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