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M.K. Muthu v/s Somasundaram, The Inspector of Police (Crime), Tirunelveli

    Contempt Petition (MD)No. 1447 of 2015 in CRL.O.P(MD)No. 13653 of 2014

    Decided On, 28 January 2016

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE N. KIRUBAKARAN

    For the Petitioner: M. Ramu, Advocate. For the Respondent: S. Prabha, Govt.Advocate(Crl.Side).



Judgment Text

(Prayer: Petition filed Section 11 of the Contempt of Courts Act, 1971, to punish the respondent for the wilful disobedience of the order dated 04.08.2014 by this Court passed in Crl.O.P(MD)No.13653 of 2014.)

1. It is represented by the learned Counsel appearing for the petitioner as well as by the learned Government Advocate (Crl.Side) appearing for the respondent that the order passed by this Court has been complied with by amending the F.I.R.

2. Recording the submissions m

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ade by both sides, the contempt petition is closed.
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