REETA LANKALINGAM Vs. COMMISSIONER CORPORATION OF CHENNAI
LAWS(MAD)-2011-3-642
HIGH COURT OF MADRAS
Decided on March 14,2011

REETA LANKALINGAM Appellant
VERSUS
COMMISSIONER, CORPORATION OF CHENNAI Respondents

JUDGEMENT

- (1.) HEARD the learned counsel appearing for the petitioner and the learned counsel appearing for the respondents.
(2.) AT this stage of the hearing of the writ petition, the learned counsel appearing on behalf of the petitioner has submitted that the matter had been settled. The learned counsel appearing on behalf of the respondents had not refuted the said submission made by the learned counsel for the petitioner. In such circumstances, since, no further orders are necessary, this Writ Petition stands closed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.