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K.H.Abdul Majeed vs The Federal Bank Ltd on 11 August, 2009

Kerala High Court
K.H.Abdul Majeed vs The Federal Bank Ltd on 11 August, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

AS.No. 8 of 1998(C)



1. K.H.ABDUL MAJEED
                      ...  Petitioner

                        Vs

1. THE FEDERAL BANK LTD.
                       ...       Respondent

                For Petitioner  :SRI.L.GOPALAKRISHNAN POTTI

                For Respondent  :SRI.PETER THARAKAN

The Hon'ble MR. Justice A.K.BASHEER
The Hon'ble MR. Justice P.S.GOPINATHAN

 Dated :11/08/2009

 O R D E R
             A.K.BASHEER & P.S.GOPINATHAN, JJ.
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                                A.S.No.8 OF 1998
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               Dated this the 11th day of August, 2009

                                    JUDGMENT

Basheer, J:

Learned counsel for the appellant submits that the matter has

been settled out of court. He prays that the appeal may therefore

be dismissed. There is a further prayer to refund half of the Court

fee paid on the memorandum of appeal. A compromise petition is

also filed by the counsel for the parties.

In the above facts and circumstances, the appeal is dismissed

as settled out of court. Half of the court fee shall be refunded to

the appellant.

(A.K.BASHEER, JUDGE)

(P.S.GOPINATHAN, JUDGE)
jes

A.K.BASHEER & P.S.GOPINATHAN, JJ.

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A.S.No.8 OF 1998

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JUDGMENT

Dated 11th August, 2009

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