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Marikani @ Dhanasekaran Vs. Ramalakshmi @ Kavitha - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberCMSA (MD) No. 23 of 2009
Judge
AppellantMarikani @ Dhanasekaran
RespondentRamalakshmi @ Kavitha
Excerpt:
(prayer: appeal filed under section 100 of the civil procedure code and section 13(1), (1a) of the hindu marriage act, against the fair and decreetal order passed by the additional district judge/fast track court, virudhunagar in hmcma.no.4 of 2008 dated 26.09.2008 in confirming the fair and decreetal order passed by the sub court, virudhunagar in hmop.no.50 of 2003 dated 24.10.2007.) judgment: s.m. subramaniam, j. on 14.11.2016, there was no representation for the appellant and therefore, registry was directed to list the appeal on 15.11.2016 under the caption 'for dismissal'. even today, there is no representation for the appellant. hence, this appeal is dismissed for non prosecution. no costs.
Judgment:

(Prayer: Appeal filed under Section 100 of the Civil Procedure Code and Section 13(1), (1a) of the Hindu Marriage Act, against the Fair and decreetal order passed by the Additional District Judge/Fast Track Court, Virudhunagar in HMCMA.No.4 of 2008 dated 26.09.2008 in confirming the Fair and decreetal Order passed by the Sub Court, Virudhunagar in HMOP.No.50 of 2003 dated 24.10.2007.)

Judgment:

S.M. Subramaniam, J.

On 14.11.2016, there was no representation for the appellant and therefore, Registry was directed to list the appeal on 15.11.2016 under the caption 'for dismissal'. Even today, there is no representation for the appellant. Hence, this Appeal is dismissed for non prosecution. No costs.


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