AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img










N. Jayaramachandran Vs. S. Sundaresan

[Civil Appeal Nos.5690-5691 of 2017 @ Special Leave Petition (C) Nos.29041-29042/2015]

KURIAN, J.

1. Leave granted.

2. When these appeals came up before this Court on 21.3.2017, this Court passed the following order:- "On a suggestion given by the Court, the learned counsel on both sides submitted that they would like to explore the possibility of resolving the disputes through Mediation. Accordingly, we refer the matter to the Mediation Centre attached to the High Court of judicature at Madras to explore the possibility of an amicable settlement of the dispute between the parties, who would appear before the said Mediation Centre on 11.04.2017 at 11.00 A.M. The Incharge, Mediation Centre, after making an endeavour for amicable resolution of the disputes, shall submit a report to this Court within two weeks thereafter. Post the matter on 28.04.2017."

3. The Tamil Nadu Mediation and Conciliation Centre, Madras has submitted a Report that the parties have settled their disputes amicably.

4. The Memorandum of Compromise dated 11.04.2017 as duly signed by the parties and their respective counsel has also been filed before this Court.

5. Therefore, these appeals are disposed of in terms of the Memorandum of Compromise, referred to above, which shall form part of this order.

6. We record our appreciation for the earnest efforts taken by Ms. V. Ahalya, Mediator, Tamil Nadu Mediation and Conciliation Centre, Madras.

7. Pending applications, if any, shall stand disposed of.

8. There shall be no orders as to costs.

.......................J. [KURIAN JOSEPH]

.......................J. [R. BANUMATHI]

NEW DELHI;

APRIL 28, 2017.

Item No.4 Court No.6 Section XII

Supreme Court of India

Record of Proceedings

N. Jayaramachandran Vs. S. Sundaresan

Petition(s) for Special Leave to Appeal (C) No(s).29041-29042/2015 arising out of impugned final judgment and order dated 22/12/2014 in CRP No. 65/2011 & MP No. 1/2011 passed by the High Court of Madras)

(with interim relief and office report)

Date: 28/04/2017

These petitions were called on for hearing today.

CORAM:

HON'BLE MR. JUSTICE KURIAN JOSEPH

HON'BLE MRS. JUSTICE R. BANUMATHI

For Petitioner(s)

Mr. P.B. Suresh,Adv.

Mr. Vipin Nair,Adv.

Mr. Abhay Pratap Singh,Adv.

For Respondent(s)

Mr. Senthil Jagadeesan,Adv.

Ms. Shruti Iyer,Adv.

UPON hearing the counsel the Court made the following

O R D E R

Leave granted.

The appeals are disposed of in terms of the signed judgment.

Narendra Prasad

Renu Diwan

Court Master

Assistant Registrar

Signed "Non-Reportable" Judgment is placed on the file



Latest Supreme Court Judgments Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys