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Rathi Meena Vs. Dr. Amith Khanna - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTR. C.M.P (MD) No. 212 of 2016 & C.M.P (MD) No. 3884 of 2016
Judge
AppellantRathi Meena
RespondentDr. Amith Khanna
Excerpt:
(prayer:transfer civil miscellaneous petition filed under section 24 of civil procedure code praying this court to withdraw h.m.o.p.no.30 of 2016 from the file of sub-court, kovilpatti and to transfer the same to the file of family court, madurai.) 1. the learned counsel for the petitioner seeks permission of this court to withdraw the transfer civil miscellaneous petition and has also made an endorsement to that effect. 2. in view of the endorsement so made, the transfer civil miscellaneous petition is dismissed as withdrawn. consequently, connected miscellaneous petition is dismissed. no costs.
Judgment:

(Prayer:Transfer Civil Miscellaneous Petition filed under Section 24 of Civil Procedure Code praying this Court to withdraw H.M.O.P.No.30 of 2016 from the file of Sub-Court, Kovilpatti and to transfer the same to the file of Family Court, Madurai.)

1. The learned counsel for the Petitioner seeks permission of this Court to withdraw the Transfer Civil Miscellaneous Petition and has also made an endorsement to that effect.

2. In view of the endorsement so made, the Transfer Civil Miscellaneous Petition is dismissed as withdrawn. Consequently, connected Miscellaneous Petition is dismissed. No costs.


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