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Petitioner Vs. Respondent - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCrl.O.P. No. 20517 of 2016 In Crl.A.Sr. No. 38726 of 2016
Judge
AppellantPetitioner
RespondentRespondent
Excerpt:
m. venugopal, j. 1. notice through court was sent by the registry for the hearing on 01.11.2016. for ascertaining as to whether the court notice was served on the respondents, this court directs the judicial magistrate, udhagamandalam to submit a report in this regard to the registrar (judicial) of this court on or before 08.11.2016. 2. soon after receipt of the report from the judicial magistrate, udhagamandalam, the registry is directed to list the matter.
Judgment:

M. Venugopal, J.

1. Notice through Court was sent by the Registry for the hearing on 01.11.2016. For ascertaining as to whether the Court Notice was served on the Respondents, this Court directs the Judicial Magistrate, Udhagamandalam to submit a Report in this regard to the Registrar (Judicial) of this Court on or before 08.11.2016.

2. Soon after receipt of the Report from the Judicial Magistrate, Udhagamandalam, the Registry is directed to list the matter.


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