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Rajendran Vs. Manimala - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 2071 of 2016
Judge
AppellantRajendran
RespondentManimala
Excerpt:
.....in the month of october 2014.the petitioner's side evidence commenced on 8.1.2015 and thereafter posted for cross-examination on 9.1.2015. thereafter, the said case is adjourned from time to time and finally posted on 14.09.2016 and that the said h.m.o.p is pending before the trial court for the past three years before the trial court. hence the petitioner has come forward with the present civil revision petition for the relief stated supra. 3. in view of the submission made by the learned counsel for the petitioner and without expressing any opinion on the merits of the matter, this court is inclined to pass the following order: the sub-court, pudukkottai is directed to dispose of h.m.o.p.no.89 of 2013 pending on its file, on merits and in accordance with law, as expeditiously as.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to direct the Sub-Judge, Pudukkottai to dispose of H.M.O.P.No.89 of 2013 within the time frame fixed by this Court.)

1. This revision has been filed seeking for a direction to the Sub-Judge, Pudukkottai to dispose of H.M.O.P.No.89 of 2013 within the time frame fixed by this Court.

2. The Petitioner herein filed H.M.O.P.No.89 of 2013 for divorce before the Sub-Court, Pudukkottai against the respondent herein. The said H.M.O.P was filed in the year 2013. The respondent filed counter statement in the month of October 2014.The Petitioner's side evidence commenced on 8.1.2015 and thereafter posted for cross-examination on 9.1.2015. Thereafter, the said case is adjourned from time to time and finally posted on 14.09.2016 and that the said H.M.O.P is pending before the trial Court for the past three years before the trial Court. Hence the Petitioner has come forward with the present Civil Revision Petition for the relief stated supra.

3. In view of the submission made by the learned counsel for the Petitioner and without expressing any opinion on the merits of the matter, this Court is inclined to pass the following Order:

The Sub-Court, Pudukkottai is directed to dispose of H.M.O.P.No.89 of 2013 pending on its file, on merits and in accordance with law, as expeditiously as possible.

4. With the above direction, the Civil Revision Petition is disposed of. No costs.


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