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K. Vijayan Vs. N. Mohandhas and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.A. (MD) No. 1320 of 2006
Judge
AppellantK. Vijayan
RespondentN. Mohandhas and Others
Excerpt:
(prayer: civil miscellaneous appeal filed under section 173 of the motor vehicles act, 1988 against the judgment and decree dated 29.06.2005 made in m.c.o.p.no.113 of 2004 on the file of the i additional judge, motor accidents claim tribunal at nagercoil.) judgment: s.m. subramaniam. j 1. 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 respondents are present. hence, the civil miscellaneous appeal is dismissed for non-prosecution. no costs.
Judgment:

(Prayer: Civil Miscellaneous Appeal filed under Section 173 of the Motor Vehicles Act, 1988 against the judgment and decree dated 29.06.2005 made in M.C.O.P.No.113 of 2004 on the file of the I Additional Judge, Motor Accidents Claim Tribunal at Nagercoil.)

Judgment:

S.M. Subramaniam. J

1. 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 respondents are present. Hence, the Civil miscellaneous appeal is dismissed for non-prosecution. No costs.


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