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M/s. Ganesh Chemicals Vs. Navaneethan and Others - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCrl.A.No. 219 of 2007
Judge
AppellantM/s. Ganesh Chemicals
RespondentNavaneethan and Others
Excerpt:
(prayer: this criminal appeal is filed under section 378 of cr.p.c., against the order of acquittal passed by the learned district munsif cum judicial magistrate, perundurai in c.c.no.87 of 1999 dated 02.12.2003.) 1. the learned counsel for the appellant informs this court that the matter was settled between the parties and hence, prays for withdrawal of the present criminal appeal and also to the aforesaid effect, a letter dated 07.09.2016 was addressed to the assistant registrar (crl. side) of high court, madras. 2. recording the aforesaid fact and the endorsement so made, the present criminal appeal is dismissed as withdrawn.
Judgment:

(Prayer: This Criminal Appeal is filed under Section 378 of Cr.P.C., against the order of acquittal passed by the learned District Munsif cum Judicial Magistrate, Perundurai in C.C.No.87 of 1999 dated 02.12.2003.)

1. The Learned counsel for the Appellant informs this Court that the matter was settled between the parties and hence, prays for withdrawal of the present Criminal Appeal and also to the aforesaid effect, a letter dated 07.09.2016 was addressed to the Assistant Registrar (Crl. Side) of High Court, Madras.

2. Recording the aforesaid fact and the endorsement so made, the present Criminal Appeal is dismissed as withdrawn.


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