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Ponnammal Vs. Kandasamy - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 2226 of 2016
Judge
AppellantPonnammal
RespondentKandasamy
Excerpt:
.....o.s.sr.no.7335 of 2016, on the file of the principal subordinate court, tenkasi and further to direct the principal subordinate judge, tenkasi to number the plaint in unnumbered o.s.sr.no.7335 of 2016 by allowing this revision. 2. the revision petitioner without representing and explaining the reasons for the above returns, straight-away filed the present civil revision petition before this court invoking article 227 of the constitution of india and hence the present civil revision petition filed by the revision petitioner cannot be entertained by this court. it is open to the petitioner to represent the plaint along with explanations for the returns as directed by the trial court. 3. with the above observation, the civil revision petition stands dismissed. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to set aside the docket order of return of plaint dated 26.8.2016 in unnumbered O.S.SR.No.7335 of 2016 on the file of the Principal Subordinate Court, Tenkasi and further to direct the Principal Subordinate Judge, Tenkasi to number the plaint in unnumbered O.S.SR.No.7335 of 2016 by allowing this revision.)

1. This revision has been filed seeking for a direction to set aside the docket order of return of plaint, dated 26.8.2016 in unnumbered O.S.SR.No.7335 of 2016, on the file of the Principal Subordinate Court, Tenkasi and further to direct the Principal Subordinate Judge, Tenkasi to number the plaint in unnumbered O.S.SR.No.7335 of 2016 by allowing this revision.

2. The revision Petitioner without representing and explaining the reasons for the above returns, straight-away filed the present Civil Revision Petition before this Court invoking Article 227 of the Constitution of India and hence the present Civil Revision Petition filed by the revision petitioner cannot be entertained by this Court. It is open to the Petitioner to represent the plaint along with explanations for the returns as directed by the trial Court.

3. With the above observation, the Civil Revision Petition stands dismissed. No costs.


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