Skip to content


M. Bennet Mony Vs. The Branch Manager, Syndicate Bank, Karungal Branch, Kanyakumari District - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 14902 of 2010 & M.P (MD) No. 1 of 2010
Judge
AppellantM. Bennet Mony
RespondentThe Branch Manager, Syndicate Bank, Karungal Branch, Kanyakumari District
Excerpt:
.....krungal sub-regn district, kanyakumari registration district by virtue of the lok adalat settlement dated 11.10.2010 and consequently direct the respondent the respondent to grant time for repayement of the petitioner educational loan in a/c 61817220000154 and to pass such further or other orders.) order: m. govindaraj, j. 1. learned counsel appearing for the petitioner seeks permission of this court to withdraw this writ petition and he has also made an endorsement to that effect. 2. in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn. no costs. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, to direct the respondent not to evict the petitioner from the dwelling house situated at Door No.5/55H, Old Survey No.1891 and 1890/1, Resurvey No.226/6 and 226/7, situated at Ilanthavilai, Kilamidalam village, Vilavancode, Krungal Sub-Regn District, Kanyakumari Registration District by virtue of the Lok Adalat settlement dated 11.10.2010 and consequently direct the respondent the respondent to grant time for repayement of the petitioner educational loan in A/c 61817220000154 and to pass such further or other orders.)

Order:

M. Govindaraj, J.

1. Learned counsel appearing for the petitioner seeks permission of this court to withdraw this writ petition and he has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn. No costs. Consequently, connected miscellaneous petition is also dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //