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R. Srinivasan Vs. V. Chandrasekaran

[Civil Appeal No. 3993 of 2018 arising out of Special Leave Petition (C) No. 36332 of 2011]

KURIAN, J.

1. Leave granted.

2. The parties have been in litigation for two decades. The case relates to a dispute on reconveyance of property which was agreed to be resold to the appellant. Though several attempts have been made through several persons, the parties were not able to reach a final settlement. In such a situation, when the matter came up for hearing, we sought the assistance of Ms. Varuna Bhandari to assist the parties in the matter.

3. Thanks also to the efforts taken by Mr. Subramonium Prasad, learned Senior Counsel as Mediator and thanks to the cooperation extended by learned counsel on both sides and the parties themselves, the parties have finally settled amicably their disputes in terms of the Settlement Agreement dated 19.04.2018 entered into and duly signed by them and their respective counsel and the same is placed on record.

4. Since the parties have already settled their disputes by way of the Settlement Agreement dated 19.04.2018, the Appeal is disposed of in terms thereof.

5. The parties are directed to strictly abide by the terms as contained in the Settlement Agreement dated 19.04.2018, which shall form part of this Order.

6. We record our deep appreciation to the learned mediators for the painstaking and strenuous efforts taken by them and for the cooperation extended by the parties and their respective counsel.

..........................J. (KURIAN JOSEPH)

..........................J. (MOHAN M. SHANTANAGOUDAR)

..........................J. (NAVIN SINHA)

New Delhi;

April, 19, 2018.

Item No.9 Court No.5 Section XII

Supreme Court of India

Record of Proceedings

R. Srinivasan Vs. V. Chandrasekaran

(Mr. Subramonium Prasad, Sr. Advocate, (Amicus Curie)

[Special Leave Petition (C) No(s). 36332/2011]

Ms Varuna Bhandari, Advocate (list on 19.04.2018 as per Hon'ble ct's order dated 13.04.2018) )

Date : 19-04-2018

This matter was called on for hearing today.

CORAM:

HON'BLE MR. JUSTICE KURIAN JOSEPH

HON'BLE MR. JUSTICE MOHAN M. SHANTANAGOUDAR

HON'BLE MR. JUSTICE NAVIN SINHA

Mr. Subramonium Prasad, Sr. Adv. (A.C)

Ms. Varuna Bhandari, Adv.

For Appellant(s)

Mrs. V. Mohana, Sr. Adv.

Mr. B. Ragunath, Adv.

Ms. N.C. Kavitha, Adv.

Mr. Vijay Kumar, AOR

For Respondent(s)

Mr. G. Balaji, AOR

Ms. Shobha Ramamoorthy, AOR

UPON hearing the counsel the Court made the following

O R D E R

Leave granted.

The Appeal is disposed of in terms of the signed non-reportable judgment. Pending applications, if any, also stand disposed of.

R. Natarajan

Renu Diwan

Court Master (Sh)

Asst.Registrar

Signed non-reportable judgment is placed on the file



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