Skip to content


Rajee Krishnan Vs. S.K. Naganathan - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 1817 of 2016
Judge
AppellantRajee Krishnan
RespondentS.K. Naganathan
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india, praying this court to direct the additional district munsif(madurai town), madurai to expedite the proceeding in r.c.o.p.no.295 of 2013, and further to direct the court below to complete the trial within the time frame fixed by this court.) 1. the learned counsel for the petitioner seeks permission of this court to withdraw the 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 in view of the same, the civil revision petition is dismissed as withdrawn. liberty is given to the petitioner to file appropriate application, at a later stage. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to direct the Additional District Munsif(Madurai Town), Madurai to expedite the proceeding in R.C.O.P.No.295 of 2013, and further to direct the court below to complete the trial within the time frame fixed by this Court.)

1. The learned counsel for the Petitioner seeks permission of this Court to withdraw the 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 In view of the same, the Civil Revision Petition is dismissed as withdrawn. Liberty is given to the Petitioner to file appropriate application, at a later stage. No costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //