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P. Regina Sundari Vs. C. Veilumuthu - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTr.C.M.P (MD) No. 87 of 2011 & M.P. (MD). No. 1 of 2011
Judge
AppellantP. Regina Sundari
RespondentC. Veilumuthu
Excerpt:
(prayer: transfer civil miscellaneous petition is filed under section 24 of civil procedure code to withdraw the case in h.m.o.p.no.29 of 2010 on the file of the subordinate court, kovilpatti and to transfer the same to the file of the principal subordinate court, nagercoil.) order: s.m. subramaniam, j. 1. the learned counsel appearing for the petitioner seeks permission of this court to withdraw the petition and he has also made an endorsement to that effect. 2. in view of the endorsement made by the learned counsel appearing for the petitioner, the transfer civil miscellaneous appeal is dismissed as withdrawn. no costs. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer: Transfer Civil Miscellaneous Petition is filed under Section 24 of Civil Procedure Code to withdraw the case in H.M.O.P.No.29 of 2010 on the file of the Subordinate Court, Kovilpatti and to transfer the same to the file of the Principal Subordinate Court, Nagercoil.)

Order:

S.M. Subramaniam, J.

1. The learned counsel appearing for the petitioner seeks permission of this Court to withdraw the petition and he has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel appearing for the petitioner, the Transfer Civil Miscellaneous Appeal is dismissed as withdrawn. No costs. Consequently, connected Miscellaneous Petition is also dismissed.


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