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M. Maheswaran Vs. R.S. Niranjana - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberTR.C.M.P(MD)No. 297 of 2016 & C.M.P(MD)No. 5500 of 2016
Judge
AppellantM. Maheswaran
RespondentR.S. Niranjana
Excerpt:
(prayer: transfer civil miscellaneous petition filed under section 24 of the civil procedure code, praying this court to withdraw h.m.o.p.no.448 of 2016, pending on the file of the family court, coimbatore and to transfer the same to the file of family court, dindigul. 1. the learned counsel for the petitioner seeks permission of this court to not press this transfer civil miscellaneous petition and has also made an endorsement to that effect. 2. in view of the same, the transfer civil miscellaneous petition is dismissed as not pressed. consequently, connected miscellaneous petition is dismissed. no costs.
Judgment:

(Prayer: Transfer Civil Miscellaneous Petition filed under Section 24 of the Civil Procedure Code, praying this Court to withdraw H.M.O.P.No.448 of 2016, pending on the file of the Family Court, Coimbatore and to transfer the same to the file of Family Court, Dindigul.

1. The learned counsel for the Petitioner seeks permission of this Court to not press this Transfer Civil Miscellaneous Petition and has also made an endorsement to that effect.

2. In view of the same, the Transfer Civil Miscellaneous Petition is dismissed as not pressed. Consequently, connected Miscellaneous Petition is dismissed. No costs.


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