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The Managing Director, The Tamil Nadu State Transport Corporation Limited Vs. Minimol and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.A(MD)No. 541 of 2005 & CMP(MD)No. 3777 of 2005
Judge
AppellantThe Managing Director, The Tamil Nadu State Transport Corporation Limited
RespondentMinimol and Another
Excerpt:
motor vehicles act - section 173 -(prayer: civil miscellaneous appeal filed under section 173 of the motor vehicles act, 1988 against the award and decreetal order dated 24.09.2003 and made in m.c.o.p.no.1119 of 2002, on the file of the motor accidents claims tribunal (principal sub judge) tirunelveli.) 1. the learned counsel appearing for the appellant represented that the case was already settled before the lok adalath and the learned counsel appearing for the appellant has also made an endorsement to that effect. 2. in view of the endorsement made by the learned counsel appearing for the appellant, this civil miscellaneous appeal is dismissed as settled in lok adalath. no costs. connected miscellaneous petition is closed.
Judgment:

(Prayer: Civil Miscellaneous Appeal filed under Section 173 of the Motor Vehicles Act, 1988 against the award and decreetal order dated 24.09.2003 and made in M.C.O.P.No.1119 of 2002, on the file of the Motor Accidents Claims Tribunal (Principal Sub Judge) Tirunelveli.)

1. The learned counsel appearing for the appellant represented that the case was already settled before the Lok Adalath and the learned counsel appearing for the appellant has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel appearing for the appellant, this Civil Miscellaneous Appeal is dismissed as settled in Lok Adalath. No costs. Connected miscellaneous petition is closed.


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