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N. Arunachalam Vs. R. Selvarani - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 2020 of 2016
Judge
AppellantN. Arunachalam
RespondentR. Selvarani
Excerpt:
.....of 2014, on his file, within the period stipulated by this court. 2. the petitioner herein has filed a suit in o.s.no.385 of 2014 praying for declaration. in the aforesaid suit, summons has been issued on the respondent/defendant and issues were framed and thereafter, the matter has been adjourned from time to time without any reason. hence the petitioner has filed the above civil revision petition for the relief stated supra. 3. 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 suit, the principal district munsif, karur is directed to dispose of the suit in o.s.no.385 of 2014 on his file, on.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to direct the Principal District Munsif Court, Karur to dispose of the suit in O.S.No.385 of 2014, on his file within the period stipulated by this Court.)

1. This revision has been filed seeking for a direction to the Principal District Munsif Court, Karur to dispose of the suit O.S.No.385 of 2014, on his file, within the period stipulated by this Court.

2. The Petitioner herein has filed a suit in O.S.No.385 of 2014 praying for declaration. In the aforesaid suit, summons has been issued on the respondent/defendant and issues were framed and thereafter, the matter has been adjourned from time to time without any reason. Hence the Petitioner has filed the above Civil Revision Petition for the relief stated supra.

3. 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 suit, the Principal District Munsif, Karur is directed to dispose of the suit in O.S.No.385 of 2014 on his file, on merits and in accordance with law, as expeditiously as possible.

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


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