Skip to content


Muthu Irulandi Vs. M. Karuppanan and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 1725 of 2016
Judge
AppellantMuthu Irulandi
RespondentM. Karuppanan and Others
Excerpt:
.....by the revision petitioner challenging the order of return made by the joint commissioner, hindu religious and charitable endowments, madurai in a.thi.mu.6978 of 2012 endorsed in i.a.no.not known of 2015 in o.a.no.22 of 2012, dated 10.03.2016. 2. today, when the matter came up for hearing before this court, learned counsel for the petitioner seeks permission of this court to withdraw the civil revision petition, with liberty to approach the appropriate forum for filing an appeal and also requested two weeks time to file such appeal before the concerned authority. 3. recording the above submission and the endorsement so made by the petitioner, this civil revision petition is dismissed as withdrawn, with liberty to the petitioner to file an appeal before the authority concerned, within a.....
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India, praying this Court to set aside the order of return made by the Joint Commissioner, Hindu Religious and Charitable Endowments, Madurai in A.Thi.Mu.6978 of 2012 endorsed in I.A.No.Not Known of 2015 in O.A.No.22 of 2012, dated 10.3.2016 and to allow this revision.)

1. This revision has been filed by the revision petitioner challenging the order of return made by the Joint Commissioner, Hindu Religious and Charitable Endowments, Madurai in A.Thi.Mu.6978 of 2012 endorsed in I.A.No.Not Known of 2015 in O.A.No.22 of 2012, dated 10.03.2016.

2. Today, when the matter came up for hearing before this Court, learned counsel for the Petitioner seeks permission of this Court to withdraw the Civil Revision Petition, with liberty to approach the appropriate forum for filing an appeal and also requested two weeks time to file such appeal before the concerned authority.

3. Recording the above submission and the endorsement so made by the Petitioner, this Civil Revision Petition is dismissed as withdrawn, with liberty to the Petitioner to file an appeal before the authority concerned, within a period of two weeks from the date of receipt of a copy of this order. No costs.


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