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P. Shanmughasundaram Vs. N. Shanmugam - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCRP.PD.Nos. 934 & 935 of 2013 & M.P.No. 1 of 2013
Judge
AppellantP. Shanmughasundaram
RespondentN. Shanmugam
Excerpt:
(prayer in cma.no.934 of 2013 civil revision petition is filed under article 227 of constitution of india against the fair and decreetal order of the learned district munsif, rasipuram in i.a.no.824 of 2012 in o.s.no.6 of 2006, dated 04.12.2012.) common order 1. it is represented by the learned counsel for the petitioner in both cases that the suit in o.s.no.6 of 2016 was settled between the parties before the taluk legal services committee, sub court, rasipuram, namakkal on 06.12.2014. 2. in view of the above, these civil revision petitions are closed as settled out of court. consequently connected miscellaneous petition are also closed. no costs.
Judgment:

(Prayer in CMA.No.934 of 2013 Civil Revision Petition is filed under Article 227 of Constitution of India against the fair and decreetal order of the Learned District Munsif, Rasipuram in I.A.No.824 of 2012 in O.S.No.6 of 2006, dated 04.12.2012.)

Common Order

1. It is represented by the learned counsel for the petitioner in both cases that the suit in O.S.No.6 of 2016 was settled between the parties before the Taluk Legal Services Committee, Sub Court, Rasipuram, Namakkal on 06.12.2014.

2. In view of the above, these Civil Revision Petitions are closed as settled out of Court. Consequently connected miscellaneous petition are also closed. No costs.


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