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Thamizh Ezhil Arasi Vs. Markandan - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTR.CMP (MD) No. 394 of 2016 & C.M.P (MD) No. 7676 of 2016
Judge
AppellantThamizh Ezhil Arasi
RespondentMarkandan
Excerpt:
(prayer: petition filed under section 24 of the civil procedure code, to withdraw and transfer the case in h.m.o.p.no.53 of 2016 pending on the file of family court, sivagangai to any other competent court at madurai pending disposal of the above transfer civil miscellaneous petition.) 1. it is represented by the learned counsel for the petitioner that the transfer civil miscellaneous petition has become infructuous, as the respondent husband died. he has also made an endorsement to that effect. 2. in view of the endorsement made by the learned counsel for the petitioner, this transfer civil miscellaneous petition is dismissed as infructuous. no costs. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer: Petition filed under Section 24 of the Civil Procedure Code, to withdraw and transfer the case in H.M.O.P.No.53 of 2016 pending on the file of Family Court, Sivagangai to any other competent Court at Madurai pending disposal of the above Transfer Civil Miscellaneous Petition.)

1. It is represented by the learned counsel for the petitioner that the transfer civil miscellaneous petition has become infructuous, as the respondent husband died. He has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel for the petitioner, this transfer civil miscellaneous petition is dismissed as infructuous. No costs. Consequently, connected miscellaneous petition is also dismissed.


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