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I. Muthulingam v/s U.M. Moorthy The Management, or Sri Nadaraja Ceramic & Chemicals Industries Ltd., rep. by its Deputy Executive Director

    Cont. P. (MD) No. 124 of 2014 in W.P. (MD) No. 2524 of 2005

    Decided On, 08 August 2014

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE K.K. SASIDHARAN

    For the Petitioner: S. Arunachalam, Advocate. For the Respondent: K. Jeyaraman, Advocate.



Judgment Text

(Prayer: Petitions filed under Section 11 of the Contempt of Courts Act, 1971, to commit and punish the respondent for willfully disobeying the order of this Hon'ble Court dated 10.12.2011 in W.P.(MD)No.2524 of 2005.)

1. The respondent is present today pursuant to the statutory notice. The petitioner, who appeared in person, and the respondent, jointly submitted that the respondent has paid the entire amount due to the petitioner.

2. In view of the subsequent compliance of the orders passed by this

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Court, the the Contempt Petition is closed. No costs.
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