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S.P. Murugan Vs. Gomathi - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.S.A. (MD). No. 3 of 2010 & M.P. (MD). No. 1 of 2010
Judge
AppellantS.P. Murugan
RespondentGomathi
Excerpt:
(prayer: civil miscellaneous second appeal is filed under section 28 of hindu marriage act r/w section 100 of cpc against the judgment and decree passed in cma.no.17 of 2009 on the file of additional district judge (fast track court-ii), thoothukudi, dated 30.11.2009 confirming the judgment and decree passed in hmop no.39 of 2008 on the file of subordinate jude, thoothukudi, dated 22.04.2009.) s.m. subramaniam, j. 1. learned counsel for the appellant filed a memo, dated 14.11.2016 stating the sole respondent smt.gomathi, died on 13.05.2014 and nothing survives in this appeal. recording the memo, dated 14.11.2016, this civil miscellaneous second appeal is closed. connected miscellaneous petition is closed.
Judgment:

(Prayer: Civil Miscellaneous Second Appeal is filed under Section 28 of Hindu Marriage Act r/w Section 100 of CPC against the judgment and Decree passed in CMA.No.17 of 2009 on the file of Additional District Judge (Fast Track Court-II), Thoothukudi, dated 30.11.2009 confirming the Judgment and Decree passed in HMOP No.39 of 2008 on the file of Subordinate Jude, Thoothukudi, dated 22.04.2009.)

S.M. Subramaniam, J.

1. Learned counsel for the appellant filed a memo, dated 14.11.2016 stating the sole respondent Smt.Gomathi, died on 13.05.2014 and nothing survives in this appeal. Recording the memo, dated 14.11.2016, this civil miscellaneous second appeal is closed. Connected miscellaneous petition is closed.


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