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Mary Selvam Vs. Christy and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 1535 of 2010
Judge
AppellantMary Selvam
RespondentChristy and Others
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india praying this court to set aside the order passed in i.a.no.158 of 2009 in o.s.no.4 of 2009, dated 17.2.2010, on the file of the subordinate judge, valliyoor.) 1. the learned counsel for the petitioner 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 in view of the same, the civil revision petition is dismissed as withdrawn. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India praying this Court to set aside the order passed in I.A.No.158 of 2009 in O.S.No.4 of 2009, dated 17.2.2010, on the file of the Subordinate Judge, Valliyoor.)

1. The learned counsel for the petitioner 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 In view of the same, the Civil Revision Petition is dismissed as withdrawn. No costs.


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