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Tamil Nadu State Transport Corporation, Kumbakonam Vs. Malayathai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.A(MD)No. 308 of 2005 & C.M.P(MD)No. 2165 of 2005
Judge
AppellantTamil Nadu State Transport Corporation, Kumbakonam
RespondentMalayathai and Others
Excerpt:
(prayer:civil miscellaneous appeal filed under section 173 of the motor vehicles act, 1988 against the award and decree made in m.c.o.p.no.311 of 2002, dated 18.11.2003, on the file of the fast track court no.ii, pattukkottai.) 1. when the matter came up for hearing on 16.09.2016, there was no representation on behalf of the appellant and hence, the matter was directed to be listed today under the caption ''for dismissal''. even today, also there is no representation on behalf of the appellant. the learned counsel for the respondents 1 to 5 is present. 2. in view of the same, the civil miscellaneous appeal is dismissed for non-prosecution. consequently, connected miscellaneous petition is dismissed. no costs.
Judgment:

(Prayer:Civil Miscellaneous Appeal filed under Section 173 of the Motor Vehicles Act, 1988 against the award and Decree made in M.C.O.P.No.311 of 2002, dated 18.11.2003, on the file of the Fast Track Court No.II, Pattukkottai.)

1. When the matter came up for hearing on 16.09.2016, there was no representation on behalf of the appellant and hence, the matter was directed to be listed today under the caption ''for dismissal''. Even today, also there is no representation on behalf of the appellant. The learned counsel for the Respondents 1 to 5 is present.

2. In view of the same, the Civil Miscellaneous Appeal is dismissed for non-prosecution. Consequently, connected Miscellaneous Petition is dismissed. No costs.


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