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Mahaboob Vs. M. Beema and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(NPD)(MD)No. 512 of 2010 & M.P(MD)Nos. 2 of 2010 & 2 of 2014
Judge
AppellantMahaboob
RespondentM. Beema and Others
Excerpt:
(prayer: civil revision petition filed under section 115 of civil procedure code, against the fair passed in i.a.no.126 of 2009 in o.s.no.7 of 2004, dated 12.2.2010, on the file of the ist additional district judge, tirunelveli.) 1. the learned counsel for the petitioner seeks permission of this court to withdraw this civil revision petition and has also made an endorsement to that effect. 2. in view of the same, the civil revision petition is dismissed as withdrawn. consequently, connected miscellaneous petitions are dismissed. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Section 115 of Civil Procedure Code, against the fair passed in I.A.No.126 of 2009 in O.S.No.7 of 2004, dated 12.2.2010, on the file of the Ist Additional District Judge, Tirunelveli.)

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

2. In view of the same, the Civil Revision Petition is dismissed as withdrawn. Consequently, connected Miscellaneous Petitions are dismissed. No costs.


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