Loading...
Responsive image

Gouri Antharjanam vs Louis on 5 February, 2009

Kerala High Court
Gouri Antharjanam vs Louis on 5 February, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

SA.No. 201 of 1996()



1. GOURI ANTHARJANAM
                      ...  Petitioner

                        Vs

1. LOUIS
                       ...       Respondent

                For Petitioner  :SRI.P.V.RAMA WARIYAR

                For Respondent  : No Appearance

The Hon'ble MR. Justice P.N.RAVINDRAN

 Dated :05/02/2009

 O R D E R
                            P.N.Ravindran, J.
                        ==================
                         S.A. No. 201 of 1996
                      =====================

              Dated this the 5th day of February, 2009.

                              JUDGMENT

The learned counsel appearing for the appellant submits that

notwithstanding the registered letter sent on 17.11.2007 which has been

received by the appellant, the appellant has not furnished the correct

address of the respondents or given instructions in the matter. The

learned counsel submits that the appeal may be dismissed for non-

prosecution. Ordered accordingly. The appeal is dismissed for non-

prosecution.

P.N.Ravindran,
Judge.

ess

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information