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E. Muthukumar Vs. MangalaLatha - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberCMSA (MD) No. 14 of 2013 & M.P (MD) No. 1 of 2013
Judge
AppellantE. Muthukumar
RespondentMangalaLatha
Excerpt:
(prayer: appeal filed under section 100 of the civil procedure code and section 28 of the hindu marriage act, against the decree and judgement dated 03.12.2012 passed in hmcma.9 of 2011 by learned iv addl. district judge, thirunelveli, reversing the decree and judgement dated 12.04.2011 passed in hmop no.95 of 2010 by learned principal sub-judge thirunelveli.) judgment: s.m. subramaniam, j. 1. on 11.11.2016, there was no representation for the appellant and therefore, registry was directed to list the appeal on 15.11.2016. even today, there is no representation for the appellant. hence, this appeal is dismissed for non prosecution. no costs. consequently, m.p(md)no.1 of 2013 is closed.
Judgment:

(Prayer: Appeal filed under Section 100 of the Civil Procedure Code and Section 28 of the Hindu Marriage Act, against the decree and judgement dated 03.12.2012 passed in HMCMA.9 of 2011 by Learned IV Addl. District Judge, Thirunelveli, reversing the decree and judgement dated 12.04.2011 passed in HMOP No.95 of 2010 by Learned Principal Sub-Judge Thirunelveli.)

Judgment:

S.M. Subramaniam, J.

1. On 11.11.2016, there was no representation for the appellant and therefore, Registry was directed to list the appeal on 15.11.2016. Even today, there is no representation for the appellant. Hence, this Appeal is dismissed for non prosecution. No costs. Consequently, M.P(MD)No.1 of 2013 is closed.


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