w w w . L a w y e r S e r v i c e s . i n



M/S.Nakkheran Publications Represented By Its Editor & Publisher Royapettah, Chennai v/s Shri Swamy Nithyananda Paramahamsar & Others

    C.R.P.(PD) No.1081 of 2010 & M.P.No.1 of 201

    Decided On, 24 March 2010

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioner: P.T. Perumal, Advocate. For the Respondent: -----



Judgment Text

PRAYER: Petition filed under Article 227 of the Constitution of India, to strike off the suit in O.S.No.2321 of 2010, pending on the file of the XV City Civil Court, Chennai.


Today, when this civil revision petition was taken up for hearing, the learned counsel appearing for the petitioner had sought the permission of this Court to withdraw the civil revision petition. He has also made an endorsement to that effect.


2. Based on the submission made by the learned counsel appearing for the petitioner and in view of the endorsement made, this civil revision petition is dismissed as withdraw

Please Login To View The Full Judgment!

n. No costs. Consequently, connected miscellaneous petition is closed.
O R