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Mrs. Nalini S.Karup v/s Smt. Amirthakadavalli Ammal Nammalwar Charities, under the Management of Trustees of Sri Aadikesavaperumal Peyalwar Devasthanam, rep. by its Trustees & Others

    Second Appeal No.370 of 2007 and M.P.No.1 of 2007
    Decided On, 07 February 2008
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN
    For the Appellant : S. Kanniah, Advocate. For the Respondents: P.K. Sivasubramanian, Advocate.


Judgment Text
(PRAYER: Appeal against the judgment and decree, dated 25.02.2004, made in A.S.No.173 of 2000, on the file of the III Additional Fast Track District and Sessions Court, Chennai, by confirming the judgment and decree, made in O.S.No.8559 of 1992, dated 04.10.1996, on the file of the V Assistant Judge, City Civil Court, Chennai.)


This second appeal has been listed under the caption for withdrawal based on the letter submitted by the learned counsel appearing for the appellant before the Registry. The learned counsel appearing on behalf of the appellant had also made an endorsement stating that he may be permitted to withdraw the second appeal.


2. In view of the request made on behalf of the appellant, the second appeal is dismissed as withdrawn. Consequently, connected M.P is closed. The R

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egistry is directed to refund half of the Court fee to the appellant, in accordance with law.
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