Skip to content


Jagadeesan Vs. Rasu and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTr.C.M.P.(MD).No. 452 of 2015 & M.P.(MD) No. 1 of 2015
Judge
AppellantJagadeesan
RespondentRasu and Others
Excerpt:
(prayer: transfer civil miscellaneous petition filed under section 24 of the code of civil procedure, to withdraw the o.s.no.187 of 2015 on the file of the district munsif court, kuzhithalai, karur district and transfer the same to any other court in outside of trichy district.) 1. the learned counsel for the petitioners seeks permission of this court to withdraw this transfer civil miscellaneous petition and he has also made an endorsement to that effect. 2. in view of the above, this transfer civil miscellaneous petition is dismissed as withdrawn. no costs. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer: Transfer Civil Miscellaneous Petition filed under Section 24 of the Code of Civil Procedure, to withdraw the O.S.No.187 of 2015 on the file of the District Munsif Court, Kuzhithalai, Karur District and transfer the same to any other Court in outside of Trichy District.)

1. The learned counsel for the petitioners seeks permission of this Court to withdraw this Transfer Civil Miscellaneous Petition and he has also made an endorsement to that effect.

2. In view of the above, this Transfer Civil Miscellaneous Petition is dismissed as withdrawn.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 //