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C. Sarasu The Joint Registrar / Liquidator, No.28, Madurai Urban, Co-operative Bank,No.32, Naicker New Street, Madurai - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P (MD). No. 12143 of 2010 & M.P. (MD). No. 1 of 2010
Judge
Excerpt:
.....to call for and quash the notice dated 14-06-2010 issued by the respondent to the petitioner and consequently direct the respondent to receive the amount at the rate of 6% for the agreed borrowed loan amount by the petitioner as mentioned in the paper publication dated 23-05-2010.) m. sathyanarayanan, j.] 1. when the matter was listed for hearing on 14.09.2016, the learned counsel for the petitioner was absent and therefore, this writ petition was directed to be listed today under the caption 'for dismissal'. once again, there is no representation on behalf of the petitioner. however, the learned counsel for the respondent is ready with the matter. 2. in the light of the above, this writ petition is dismissed 'for default'. no costs. consequently, the connected miscellaneous petition is.....
Judgment:

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India praying for the issuance of a WRIT OF CERTIORARIFIED MANDAMUS to call for and quash the notice dated 14-06-2010 issued by the Respondent to the petitioner and consequently direct the Respondent to receive the amount at the rate of 6% for the agreed Borrowed Loan amount by the petitioner as mentioned in the paper publication dated 23-05-2010.)

M. Sathyanarayanan, J.]

1. When the matter was listed for hearing on 14.09.2016, the learned Counsel for the petitioner was absent and therefore, this Writ Petition was directed to be listed today under the caption 'for dismissal'. Once again, there is no representation on behalf of the petitioner. However, the learned counsel for the respondent is ready with the matter.

2. In the light of the above, this Writ Petition is dismissed 'for default'. No costs. Consequently, the connected miscellaneous petition is closed.


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