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Paramasivan v/s Ema Nadar

    Petition(s) for Special Leave to Appeal (C) No. 8967 of 2020
    Decided On, 28 October 2020
    At, Supreme Court of India
    By, THE HONOURABLE MR. JUSTICE SANJAY KISHAN KAUL & THE HONOURABLE MR. JUSTICE HRISHIKESH ROY
    For the Petitioner: M. A. Chinnasamy, AOR, C. Rubavathi, P. Rajaram, V. Senthil Kumar, Advocates. For the Respondent: ------


Judgment Text
We are not inclined to interfere with the impugned order. The special leave petition is accordingly dismissed.

Pending application shall also s

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tand disposed of.
O R