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Veerammal and Others Vs. Vasantha and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.A(MD)No. 959 of 2005
Judge
AppellantVeerammal and Others
RespondentVasantha and Others
Excerpt:
(prayer: civil miscellaneous appeal filed under section 173 of the motor vehicles act, 1988 against the (award)judgment and decree made in m.c.o.p.no.1 of 1992, dated 16.3.2004, on the file of the motor accident claims tribunal(sub-court), periyakulam.) 1. when the matter came up for hearing on 22.09.2016, there was no representation on behalf of the appellants/claimants 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 appellants. the learned counsel for the second respondent is present. 2. in view of the same, the civil miscellaneous appeal is dismissed for non-prosecution. no costs.
Judgment:

(Prayer: Civil Miscellaneous Appeal filed under Section 173 of the Motor Vehicles Act, 1988 against the (Award)Judgment and Decree made in M.C.O.P.No.1 of 1992, dated 16.3.2004, on the file of the Motor Accident Claims Tribunal(Sub-Court), Periyakulam.)

1. When the matter came up for hearing on 22.09.2016, there was no representation on behalf of the appellants/Claimants 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 appellants. The learned counsel for the second respondent is present.

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


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