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N. Rahini Vs. G. Ravi @ Ramesh Kumar - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 1489 of 2008
Judge
AppellantN. Rahini
RespondentG. Ravi @ Ramesh Kumar
Excerpt:
(prayer: civil revision petition filed under article 227 of the constitution of india against the order made in i.a.no.554 of 2006 in h.m.o.p.no.260 of 2006 dated 10.4.2008, on the file of the family court, madurai.) 1. when the matter was taken up for hearing on 20.09.2016, there was no representation on behalf of the petitioner and hence, the matter was directed to be listed today under the caption 'for dismissal' today. even today also, there is no representation on behalf of the petitioner. the learned counsel for the respondent was also called absent. 2. in view of the above, the civil revision petition is dismissed for non-prosecution. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India against the order made in I.A.No.554 of 2006 in H.M.O.P.No.260 of 2006 dated 10.4.2008, on the file of the Family Court, Madurai.)

1. When the matter was taken up for hearing on 20.09.2016, there was no representation on behalf of the Petitioner and hence, the matter was directed to be listed today under the caption 'for dismissal' today. Even today also, there is no representation on behalf of the Petitioner. The learned counsel for the respondent was also called absent.

2. In view of the above, the Civil Revision Petition is dismissed for non-prosecution. No costs.


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