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Rajendran and Another Vs. V. Thirugnanasambandamoorthy - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 1364 of 2016 & M.P(MD)Nos. 1 of 2008 & 1 of 2009
Judge
AppellantRajendran and Another
RespondentV. Thirugnanasambandamoorthy
Excerpt:
.....for the respondent, the civil revision petition filed by the revision petitioner is closed. liberty is granted as sought for. consequently, connected miscellaneous petitions are dismissed. no.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to strike off the plaint in O.S.No.71 of 2008, on the file of the III Additional District Munsif Court, Tiruchirappalli.)

1. The learned counsel for the respondent made an endorsement that the respondent/plaintiff is permitted to withdraw the suit in O.S.No.71 of 2008, on the file of the District Munsif Court, Thiruchirappalli, with liberty to file a fresh suit with the same cause of action and has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel for the respondent, the Civil Revision Petition filed by the revision petitioner is closed. Liberty is granted as sought for. Consequently, connected Miscellaneous Petitions are dismissed. No costs.


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