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Selvarani Vs. Sundaresan - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.R.P(PD)(MD)No. 53 of 2016
Judge
AppellantSelvarani
RespondentSundaresan
Excerpt:
.....this court that the mediation could not succeed. therefore the case is referred back to this court, for further adjudication. 4. in the light of the above said mediation report, nothing survives for adjudication in the civil revision petition and hence the same become infructuous. accordingly, the civil revision petition is dismissed as infructuous. no costs.
Judgment:

(Prayer: Civil Revision Petition filed under Article 227 of the Constitution of India praying this Court to direct the Sub-Court, Pudukkottai to consider the memos, dated 17.4.2015, 01.09.2015 and memo received on 16.10.2015 submitted by the Petitioner in petition in H.M.O.P.No.18 of 2011, on the file of Sub-Judge, Pudukkottai and refer the same to the Mediation Centre or Lok Adalat for reaching an amicable settlement between the Petitioner and her husband.)

1. This revision has been filed seeking for a direction to the Sub-Court, Pudukkottai to consider the memos, dated 17.4.2015, 01.09.2015 and memo received on 16.10.2015 submitted by the Petitioner in petition in H.M.O.P.No.18 of 2011, on the file of Sub-Judge, Pudukkottai and refer the same to the Mediation Centre or Lok Adalat for reaching an amicable settlement between the Petitioner and her husband.

2. Pursuant to the order of this Court by order dated 6.6.2016, the matter has been referred to the Tamil Nadu Mediation and Conciliation Centre, Madurai to explore the possibility of settlement between the parties.

3. By Mediation Report, dated 11.8.2016, the Tamil Nadu Mediation and Conciliation Centre, Madurai Bench of Madras High Court, Madurai has submitted before this Court that the mediation could not succeed. Therefore the case is referred back to this Court, for further adjudication.

4. In the light of the above said Mediation Report, nothing survives for adjudication in the Civil Revision Petition and hence the same become infructuous. Accordingly, the Civil Revision Petition is dismissed as infructuous. No costs.


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