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P. Thangamuthu and Another Vs. S.D. Sengottuvel and Others - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCRP.PD.No. 953 of 2012 & M.P.No. 1 of 2012
Judge
AppellantP. Thangamuthu and Another
RespondentS.D. Sengottuvel and Others
Excerpt:
(prayer: civil revision petition is filed under article 227 of constitution of india to set aside the order and decreetal order in i.a.no.817 of 2011 passed in o.s.no.217 of 2008, on the file of the second additional district munsif court, erode.) 1. when the matter is taken up for hearing, the learned counsel appearing for the petitioners submitted that the suit in o.s.no.217 of 2008 was decreed as settled out of court before the trial court. 2. in view of the above submission made by the learned counsel appearing for the petitioners, this civil revision petition is closed as settled out of court. consequently connected miscellaneous petition is closed. no costs.
Judgment:

(Prayer: Civil Revision Petition is filed under Article 227 of Constitution of India to set aside the order and decreetal order in I.A.No.817 of 2011 passed in O.S.No.217 of 2008, on the file of the Second Additional District Munsif Court, Erode.)

1. When the matter is taken up for hearing, the learned counsel appearing for the petitioners submitted that the suit in O.S.No.217 of 2008 was decreed as settled out of Court before the trial Court.

2. In view of the above submission made by the learned counsel appearing for the petitioners, this Civil Revision Petition is closed as settled out of Court. Consequently connected miscellaneous petition is closed. No costs.


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