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Sumathi Vs. Kathiravan - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTR.C.M.P (MD) No. 401 of 2016 & C.M.P (MD) No. 7789 of 2016
Judge
AppellantSumathi
RespondentKathiravan
Excerpt:
(prayer: petition filed under section 24 of civil procedure code to withdraw h.m.o.p.no.408 of 2015 on the file of the i-additional sub court, madurai district at melur camp court and transfer the same to the sub court, dindigul.) 1. when the matter was taken up for hearing on 20.10.2016, there was no representation on behalf of the petitioner. therefore, the matter was directed to be listed today under the caption 'for dismissal'. today, when the matter is taken up for hearing, there is no representation on behalf of the petitioner. hence, this transfer civil miscellaneous petition is dismissed for non-prosecution. no costs. consequently, connected miscellaneous petition is also closed.
Judgment:

(Prayer: Petition filed under Section 24 of Civil Procedure Code to withdraw H.M.O.P.No.408 of 2015 on the file of the I-Additional Sub Court, Madurai District at Melur Camp Court and transfer the same to the Sub Court, Dindigul.)

1. When the matter was taken up for hearing on 20.10.2016, there was no representation on behalf of the petitioner. Therefore, the matter was directed to be listed today under the caption 'for dismissal'. Today, when the matter is taken up for hearing, there is no representation on behalf of the petitioner. Hence, this Transfer Civil Miscellaneous Petition is dismissed for non-prosecution. No costs. Consequently, connected Miscellaneous petition is also closed.


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