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B. Gandhimathi Vs. T. Diagarajan, The Commissioner, Puducherry - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberContp.No. 2467 of 2015
Judge
AppellantB. Gandhimathi
RespondentT. Diagarajan, The Commissioner, Puducherry
Excerpt:
contempt of courts act - section 11 -.....additional government pleader appearing for the respondent/contemnor brings it to the notice of this court that the respondents to w.p.no.8352 of 2014 had complied with the order passed by this court dated 20.03.2015. furthermore, it is represented on behalf of the respondent/contemnor that the petitioner had paid the amount and as on date, she is enjoying the water connection. 3. in view of the fact that the order passed by this court dated 20.03.2015 in w.p.no.8352 of 2014 was complied with by the respondent/contemnor and also, this court taking note of the pivotal fact that the petitioner is enjoying the water connection as on date, comes to a resultant conclusion that nothing survives for adjudication in the contempt petition. accordingly, the contempt petition is closed. no costs.
Judgment:

(Prayer: Contempt Petition filed under Section 11 of the Contempt of Courts Act, to punish the Respondent herein for his act of wilful disobedience of the order of this Court dated 20.03.2015 made in W.P.No.8352 of 2014.)

1. There is no representation for the Petitioner.

2. Learned Additional Government Pleader appearing for the Respondent/Contemnor brings it to the notice of this Court that the Respondents to W.P.No.8352 of 2014 had complied with the order passed by this Court dated 20.03.2015. Furthermore, it is represented on behalf of the Respondent/Contemnor that the Petitioner had paid the amount and as on date, she is enjoying the water connection.

3. In view of the fact that the order passed by this Court dated 20.03.2015 in W.P.No.8352 of 2014 was complied with by the Respondent/Contemnor and also, this Court taking note of the pivotal fact that the Petitioner is enjoying the water connection as on date, comes to a resultant conclusion that nothing survives for adjudication in the Contempt Petition. Accordingly, the Contempt Petition is closed. No costs.


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