Skip to content


Tamilarasi Vs. Prasad - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberCRP (PD) (MD) No. 1956 of 2016
Judge
AppellantTamilarasi
RespondentPrasad
Excerpt:
.....perused the materials on record. 3. according to the learned counsel for the petitioner, the petitioner has filed h.m.o.p.no.297 of 2015 before the learned iii additional subordinate judge, madurai to grant a decree of divorce by dissolving the marriage between them which took place on 27.08.2014.the respondent herein did not file any counter affidavit and drag on the said proceedings and the matter has been adjourned from time to time for filing counter, without any further progress. hence the petitioner has filed the present revision petition before this court for the relief as stated supra. 4. taking into consideration of the above said facts and circumstances of the case that the h.m.o.p is of the year 2015 and in the interest of justice, this court directs the iii additional.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to direct learned III Additional Sub-Court, Madurai to dispose of H.M.O.P.No.297 of 2015 on its file, as expeditiously as possible, within the time stipulated by this Court.)

1. This revision has been filed seeking for a direction to the learned III Additional Sub-Court, Madurai to dispose of H.M.O.P.No.297 of 2015 on its file, as expeditiously as possible, within the time stipulated by this Court.

2. Heard the learned counsel for the revision petitioner and perused the materials on record.

3. According to the learned counsel for the Petitioner, the Petitioner has filed H.M.O.P.No.297 of 2015 before the learned III Additional Subordinate Judge, Madurai to grant a decree of divorce by dissolving the marriage between them which took place on 27.08.2014.The respondent herein did not file any counter affidavit and drag on the said proceedings and the matter has been adjourned from time to time for filing counter, without any further progress. Hence the Petitioner has filed the present revision petition before this Court for the relief as stated supra.

4. Taking into consideration of the above said facts and circumstances of the case that the H.M.O.P is of the year 2015 and in the interest of justice, this Court directs the III Additional Sub-Court, Madurai to dispose of H.M.O.P.No.297 of 2015, as expeditiously as possible, in accordance with law.

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


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