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Mariappan and Another Vs. Gomathi - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)Nos. 2073 to 2075 of 2016 & C.M.P(MD)Nos. 9688 to 9690 of 2016
Judge
AppellantMariappan and Another
RespondentGomathi
Excerpt:
(prayer: prayer in c.r.p(pd)(md)no.2073 of 2016 : civil revision petition filed under article 227 of the constitution of india against the order dated 8.3.2016 and 16.3.2016 passed in i.a.no.162 of 2016 in i.a.no.74 of 2016 in o.s.no.302 of 2006, on the file of the additional district munsif, ambasamudram. prayer in c.r.p(pd)(md)no.2074 of 2016 : civil revision petition filed under article 227 of the constitution of india against the order dated 8.3.2016 and 16.3.2016 passed in i.a.no.163 of 2016 in i.a.no.75 of 2016 in o.s.no.302 of 2006, on the file of the additional district munsif, ambasamudram. prayer in c.r.p(pd)(md)no.2075 of 2016 : civil revision petition filed under article 227 of the constitution of india against the order dated 8.3.2016 and 16.3.2016 passed in i.a.no.164 of.....
Judgment:

(Prayer: Prayer in C.R.P(PD)(MD)No.2073 of 2016 : Civil Revision Petition filed under Article 227 of the Constitution of India against the order dated 8.3.2016 and 16.3.2016 passed in I.A.No.162 of 2016 in I.A.No.74 of 2016 in O.S.No.302 of 2006, on the file of the Additional District Munsif, Ambasamudram.

Prayer in C.R.P(PD)(MD)No.2074 of 2016 : Civil Revision Petition filed under Article 227 of the Constitution of India against the order dated 8.3.2016 and 16.3.2016 passed in I.A.No.163 of 2016 in I.A.No.75 of 2016 in O.S.No.302 of 2006, on the file of the Additional District Munsif, Ambasamudram.

Prayer in C.R.P(PD)(MD)No.2075 of 2016 : Civil Revision Petition filed under Article 227 of the Constitution of India against the order dated 8.3.2016 and 16.3.2016 passed in I.A.No.164 of 2016 in I.A.No.76 of 2016 in O.S.No.302 of 2006, on the file of the Additional District Munsif, Ambasamudram.)

1. The learned counsel for the Petitioners seeks permission of this Court to withdraw these Civil Revision Petitions and has also made an endorsement to that effect.

2. In view of the same, these Civil Revision Petitions are dismissed as withdrawn. Consequently, connected Miscellaneous Petitions are dismissed. No costs.


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