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Hari Kannan Vs. K. Jamuna Rani - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 2027 of 2016
Judge
AppellantHari Kannan
RespondentK. Jamuna Rani
Excerpt:
.....by- on petition time extended till 20.01.2016(nfa)420.01.2016counter nfa. counter filed petitioner side enquiry heard exhibit p1 and p2 marked respondent side enquiry by 29.01.2016(l.c)529.01.2016respondent side enquiry(l.c) on petition filed by respondent call on 5.2.2016(nfa)65.2.2016adjournment petition filed and partly allowed -petition under order 21 rule 26 is filed c and c on 09.02.2016709.02.2016under order 21 rule 26 petition filed check and found correct e.a.no.2 of 2016 -stay petition pending call on 19.02.2016819.02.2016e.a.no.2 of 2016 -stay petition pending call on 30.3.2016930.03.2016e.a.no.2 of 2016 -stay petition pending call on 06.04.20161006.04.2016e.a.no.2 of 2016 -stay petition pending call on 22.04.20161122.4.2016local.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to direct the Subordinate Judge, Melur(Camp Court) to dispose of E.P.No.194 of 2015 in O.S.No.159 of 2011 and to pass appropriate orders on merits within the time frame fixed by this Court.)

1. This revision has been filed seeking for a direction to direct the Sub-ordinate Judge, Melur(Camp Court) to dispose of E.P.No.194 of 2015 in O.S.No.159 of 2011 and to pass appropriate orders on merits within the time frame fixed by this Court.

2. According to the Petitioner that the Petitioner as plaintiff, has filed a suit in O.S.No.159 of 2011 against the respondent herein for ejectment, recovery of arrears of rent amount, damages and for other reliefs. The aforesaid suit was decreed on 09.06.2015 and two months time was granted by the trial Court to vacate and hand over the vacant possession of the disputed premises to the Petitioner herein. Thereafter, the respondent herein has not complied with the order of the trial Court. Hence the Petitioner has filed an execution petition in E.P.No.195 of 2015, for delivery of possession. In the aforesaid E.P, notice has been ordered to the respondent and the same has been adjourned on various dates, which reads as under:

SL.No.Date of HearingStage of the case
111.08.2016Notice to respondent by 16.09.2016
216.09.2016Notice served Mr.R.Muthumani files Vakalath-counter by 20.11.2015
320.11.2015Counter by- on petition time extended till 20.01.2016(NFA)
420.01.2016Counter NFA. Counter filed Petitioner side enquiry heard Exhibit P1 and P2 marked respondent side enquiry by 29.01.2016(L.C)
529.01.2016Respondent side enquiry(L.C) On petition filed by respondent call on 5.2.2016(NFA)
65.2.2016Adjournment petition filed and partly allowed -petition under Order 21 Rule 26 is filed C and C on 09.02.2016
709.02.2016Under Order 21 Rule 26 petition filed check and found correct E.A.No.2 of 2016 -Stay petition pending call on 19.02.2016
819.02.2016E.A.No.2 of 2016 -Stay petition pending call on 30.3.2016
930.03.2016E.A.No.2 of 2016 -Stay petition pending call on 06.04.2016
1006.04.2016E.A.No.2 of 2016 -Stay petition pending call on 22.04.2016
1122.4.2016Local Holiday
1227.4.2016E.A.No.2 of 2016 -Stay petition pending call on 14.06.2016
1310.06.2016E.A.No.2 of 2016 -Stay petition pending call on 14.06.2016
1414.06.2016E.A.No.2 of 2016 -Stay petition pending call on 17.06.2016
1517.06.2016E.A.No.2 of 2016 -Stay petition pending call on 22.06.2016
1622.06.2016Respondent side enquiry NFA. E.A.No.2 of 2016 pending dismissed respondent side enquiry by 29.6.2016(NFA)
1729.6.2016Respondent side enquiry NFA No representation for the Petitioner respondent appeared in person filed a memo Call on 12.07.2016
1812.07.2016Memo filed Checked -returned respondent side enquiry NFA No representation for both party Call on 16.09.2016(NFA)
1916.09.2016Respondent side enquiry call on 21.09.2016
3. In-spite of that, the respondent has not chosen to file her counter affidavit and therefore, it is appropriate for this Court to consider the limited prayer sought for by the Petitioner to dispose of the aforesaid E.P.No.194 of 2015 in O.S.No.159 of 2011.

4. Considering the facts and circumstances of the case and in the interest of justice, without expressing any opinion on the merits of the case, this Court is inclined to pass the following order:

If there is no other impediment in disposing the above said execution petition, the Sub-Court(Camp Court), Melur is directed to dispose of the E.P.No.194 of 2015 in O.S.No.159 of 2011 on merits and in accordance with law, after providing opportunity of hearing to the respondent, as expeditiously as possible, preferably within a period of four months, from the date of receipt of a copy of this order.

5. With the above direction, this Civil Revision Petition is disposed of. No costs.


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