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Sanjeevi and Others Vs. Kanthiri - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(NPD)(MD)No. 1869 of 2016 & C.M.P(MD)Nos. 8952 & 8953 of 2016
Judge
AppellantSanjeevi and Others
RespondentKanthiri
Excerpt:
(prayer: civil revision petition filed under section 115 of the civil procedure code praying this court to set aside the order passed in e.p.no.347 of 2007 in o.s.no.1205 of 2004, dated 28.7.2016, on the file of the additional district munsif court, dindigul.) 1. the learned counsel for the petitioner seeks permission of this court to withdraw this civil revision petition and has also made an endorsement to that effect. 2. in view of the same, the civil revision petition is dismissed as withdrawn. consequently, connected miscellaneous petitions are dismissed. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Section 115 of the Civil Procedure Code praying this Court to set aside the order passed in E.P.No.347 of 2007 in O.S.No.1205 of 2004, dated 28.7.2016, on the file of the Additional District Munsif Court, Dindigul.)

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

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 In view of the same, the Civil Revision Petition is dismissed as withdrawn.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


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