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Ranjit and Another Vs. Indira - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberCRP (PD)(MD) No. 1331 of 2015 & MP (MD) No.1 of 2015
Judge
AppellantRanjit and Another
RespondentIndira
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india, praying this court to set aside the judgement and decree in i.a.no.24 of 2015 in o.s.no.157 of 2012, dated 23.4.2015 on the file of the learned i additional district munsif court, kumbakonam, thanjavur district.) 1. the learned counsel for the petitioners 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 in view of the same, the civil revision petition is dismissed as withdrawn. consequently, connected miscellaneous petition is dismissed. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to set aside the judgement and decree in I.A.No.24 of 2015 in O.S.No.157 of 2012, dated 23.4.2015 on the file of the learned I Additional District Munsif Court, Kumbakonam, Thanjavur District.)

1. The learned counsel for the Petitioners 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 In view of the same, the Civil Revision Petition is dismissed as withdrawn. Consequently, connected Miscellaneous Petition is dismissed. No costs.


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