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Subramanian and Another Vs. Savundammal and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 1547 of 2010 & M.P(MD)No. 1 of 2010
Judge
AppellantSubramanian and Another
RespondentSavundammal and Another
Excerpt:
.....connected miscellaneous petition is dismissed. no.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to set aside the fair and executable order made in I.A.No.78 of 2010 in O.S.No.16 of 2008, dated 8.6.2010, on the file of the Sub-Court, Aruppukkottai.)

1. Mr.T.Balaji, learned counsel on record for the respondents would submit that pursuant to the Civil Revision Petition filed by the revision petitioners, the main suit itself was disposed of on 28.10.2011. Therefore nothing survives in the present Civil Revision Petition for adjudication.

2. The learned counsel for the Petitioners has not disputed the above said fact submitted by the learned counsel for the respondents.

3. In view of the statement made by the learned counsel for the respondents, the Civil Revision Petition is dismissed as infructuous. Consequently, connected Miscellaneous Petition is dismissed. No costs.


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