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K. Muthuvalli and Another Vs. Manivasagam - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 2731 of 2012 & M.P(MD)Nos. 1 & 2 of 2016
Judge
AppellantK. Muthuvalli and Another
RespondentManivasagam
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india, against the judgement and decree passed in c.m.a.no.13 of 2011 dated 4.10.2012, on the file of sub-court, pudukkottai confirming the fair and decretal order made in i.a.no.432 of 2010 in o.s.no.189 of 2010, dated 6.7.2011, on the file of the district munsif-cum-judicial magistrate, thirumayam.) 1. the learned counsel for the petitioners seeks permission of this court to withdraw the 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 in view of the same, the civil revision petition is dismissed as withdrawn.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 petitions are dismissed. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, against the judgement and decree passed in C.M.a.No.13 of 2011 dated 4.10.2012, on the file of Sub-Court, Pudukkottai confirming the fair and decretal order made in I.A.No.432 of 2010 in O.S.No.189 of 2010, dated 6.7.2011, on the file of the District Munsif-cum-Judicial Magistrate, Thirumayam.)

1. The learned counsel for the Petitioners seeks permission of this Court to withdraw the 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 In view of the same, the Civil Revision Petition is dismissed as withdrawn.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 Petitions are dismissed. No costs.


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