Skip to content


V. Jeevarathinami Vs. Sudha and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 1496 of 2014 & M.P(MD)No. 1 of 2014
Judge
AppellantV. Jeevarathinami
RespondentSudha and Another
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india, praying this court to set aside the order and decretal order made in i.a.no.294 of 2013 in h.m.o.p.no.33 of 2012 dated 27.6.2014, on the file of the subordinate judge, aruppukkottai.) 1. the learned counsel for the petitioner has circulated a letter dated 1.11.2016 to the registry seeking permission of this court to withdraw the civil revision petition. the said letter is placed on record. 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 in view of the same, the civil revision petition is dismissed as withdrawn.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 order and decretal order made in I.A.No.294 of 2013 in H.M.O.P.No.33 of 2012 dated 27.6.2014, on the file of the Subordinate Judge, Aruppukkottai.)

1. The learned counsel for the Petitioner has circulated a letter dated 1.11.2016 to the Registry seeking permission of this Court to withdraw the Civil Revision Petition. The said letter is placed on record.

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 In view of the same, the Civil Revision Petition is dismissed as withdrawn.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 //