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A. Ranganathan Vs. A.N. Kumaresan - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberREV. APLC (MD)No. 85 of 2016 in C.R.P (PD) (MD) No. 1035 of 2016 & C.M.P. No. 8487 of 2016
Judge
AppellantA. Ranganathan
RespondentA.N. Kumaresan
Excerpt:
.....resorting to the observation made by this court, the present review petition has been filed and hence the same is not maintainable. 2. in view of the same, the review petition stands dismissed. consequently, the connected miscellaneous petition is.....
Judgment:

(Prayer: This Review Application is filed under Order 47 Rule 1 and 2 r/w Section 114 of C.P.C., to review the order dated 4.5.2016 made in C.R.P(PD)(MD)No.1035 of 2016, on the file of this Court.)

1. The Review Petition filed by the revision Petitioner is not maintainable at this stage. Already this Court by order, dated 4.5.2016 dismissed the revision, with liberty to move the court concerned and raise all his objections before the said Court. Therefore the earlier order of this Court has clearly given liberty to the Petitioner to approach the Civil Court to file appropriate application before the Court concerned. Without resorting to the observation made by this Court, the present Review Petition has been filed and hence the same is not maintainable.

2. In view of the same, the Review Petition stands dismissed. Consequently, the connected Miscellaneous Petition is dismissed.


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