Skip to content


The Branch Manager, ICICI Bank Limited, Kottar, Nagercoil Vs. N. Naveen and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 2243 of 2016 & C.M.P(MD)No. 10404 of 2016
Judge
AppellantThe Branch Manager, ICICI Bank Limited, Kottar, Nagercoil
RespondentN. Naveen and Others
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india, praying this court to set aside the executable order passed in e.a.no.26 of 2013 in c.c.no.73 of 2005, dated 6.10.206, on the file of the district consumer redressal forum, kanyakumari district.) 1. the learned counsel for the petitioner seeks permission of this court to withdraw this civil revision petition and has also made an endorsement to that effect. 2. in view of the same, the civil revision petition is dismissed as withdrawn. consequently, connected miscellaneous petition is dismissed. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to set aside the executable order passed in E.A.No.26 of 2013 in C.C.No.73 of 2005, dated 6.10.206, on the file of the District Consumer Redressal Forum, Kanyakumari District.)

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

2. In view of the same, the Civil Revision Petition is dismissed as withdrawn. Consequently, connected Miscellaneous Petition is dismissed. No costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //