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V.S. Krishna and Another Vs. J. Amsaveni and Others - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberC.R.P (NPD)No. 4571 of 2011 & M.P. No.1 of 2011
Judge
AppellantV.S. Krishna and Another
RespondentJ. Amsaveni and Others
Excerpt:
.....filed by the revision petitioners/plaintiffs was decreed by the trial court. aggrieved by the same, the first respondent/third defendant filed an interlocutory application, in i.a.no.1936 of 2011, praying to stay the operation of the judgement and decree passed by the trial court in o.s.no.89 of 2004. the learned district munsif, alandur, by order, dated 15.11.2011, granted stay in the said application, and challenging the same, the plaintiffs have filed the present civil revision petition. the learned counsel further submitted that against the judgment passed by the trial court, the first respondent/third defendant has preferred first appeal before the lower appellate court and the said first appeal was dismissed, hence, seeks permission of this court to withdraw this civil revision.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India to set aside the order, dated 15.11.2011, in I.A.No.1936 of 2011, in O.S.No.89 of 2004, passed by the Additional District Munsif Court, Alandur.)

Order:

1. The learned counsel appearing for revision petitioners submit that the suit filed by the revision petitioners/plaintiffs was decreed by the Trial Court. Aggrieved by the same, the first respondent/third defendant filed an Interlocutory Application, in I.A.No.1936 of 2011, praying to stay the operation of the judgement and decree passed by the Trial Court in O.S.No.89 of 2004. The learned District Munsif, Alandur, by order, dated 15.11.2011, granted stay in the said Application, and challenging the same, the plaintiffs have filed the present Civil Revision Petition. The learned counsel further submitted that against the judgment passed by the Trial Court, the first respondent/third defendant has preferred First Appeal before the Lower Appellate Court and the said First Appeal was dismissed, hence, seeks permission of this Court to withdraw this Civil Revision Petition as no order is required to be passed herein and made an endorsement to the said effect in this Civil Revision Petition today.

2. In view of the said submission coupled with the endorsement, this Civil Revision Petition is dismissed as withdrawn. No costs. Consequently, connected Miscellaneous Petition is closed.


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