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A. Paramachandran v/s Balakrishnaswamy, Managing Director, State Express Transport Corporation, Chennai & Others

    CONT.P.(MD)No. 95 of 2016

    Decided On, 29 November 2017

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE P.D. AUDIKESAVALU

    For the Petitioner: H. Thayumanaswamy, Advocates. For the Respondents: Sathya singh, Standing Counsel.



Judgment Text

(Prayer:Contempt Petition filed under Section 11 of the contempt of Courts Act, 1971, to punish the contemnors for their willful and wanton disobedience to the orders of this Court passed in M.P(MDNos.1 & 2 of 2015 in W.P(MD)No.17565 of 2015, dated 29.09.2015.)

1. Heard Mr.H.Thayumanaswamy, learned counsel appearing for the petitioner and Mr.Sathya singh, learned Standing Counsel appearing for the respondents.

2. The learned Standing Counsel appearing for the respondents submits that the order of this Court dated 29.09.2015 in M.P(MD)Nos. 1 & 2 of 2015 in W.P(MD)No.17565 of 2015 has been complied by issuing proceedings vide Letter No.048074/L10/SM/SETC/2015, dated 23.12.2016, which has been produced.

3. The learned counsel for the petitioner accepts the same and made an endorsement to that effect.
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br />4. Recording the submissions and endorsement made, this Contempt Petition is closed.
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