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K. Kumarasamy Vs. N. Thangammal and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)Nos. 1919 & 1920 of 2016 & 9127 & 9128 of 2016
Judge
AppellantK. Kumarasamy
RespondentN. Thangammal and Others
Excerpt:
.....on the file of the principal sub-court, nagercoil. prayer in c.r.p(pd)(md)no.1920 of 2016: civil revision petition filed under article 227 of the constitution of india, praying this court to set aside the fair and decretal order made in i.a.no.277 of 2016 in o.s.no.159 of 2009, dated 16.09.2016, on the file of the 2nd additional sub-court, nagercoil.) common order 1. it is represented by learned counsels appearing for both parties that the special leave petitions filed by the revision petitioner in s.l.p.nos.11592-11593 of 2016 against the impugned final orders passed by this court in c.r.p.no.2546 of 2010 and c.r.p.no.2607 of 2010 and r.a.no.100 of 2015 and r.a.no.101 of 2015, dated 11.3.2015, are dismissed by the honourable supreme court on 17.10.2016. 2. therefore, in the.....
Judgment:

(Prayer in C.R.P(PD)(MD)No.1919 of 2016: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to set aside the fair and decretal order made in I.A.No.310 of 2016 in O.S.No.129 of 2009, dated 16.09.2016, on the file of the Principal Sub-Court, Nagercoil.

Prayer in C.R.P(PD)(MD)No.1920 of 2016: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to set aside the fair and decretal order made in I.A.No.277 of 2016 in O.S.No.159 of 2009, dated 16.09.2016, on the file of the 2nd Additional Sub-Court, Nagercoil.)

Common Order

1. It is represented by learned counsels appearing for both parties that the Special Leave Petitions filed by the revision Petitioner in S.L.P.Nos.11592-11593 of 2016 against the impugned final orders passed by this Court in C.R.P.No.2546 of 2010 and C.R.P.No.2607 of 2010 and R.A.No.100 of 2015 and R.A.No.101 of 2015, dated 11.3.2015, are dismissed by the Honourable Supreme Court on 17.10.2016.

2. Therefore, in the light of the order passed by the Honourable Supreme Court, the aforesaid Civil Revision Petitions filed by the revision petitioner stands dismissed. Consequently, connected Miscellaneous Petitions are dismissed. No order as to costs.


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