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C.Nandini & Ors. Vs. J.Harsha [2009] INSC 1200 (13 July 2009)

Judgment

CIVIL ORIGINAL JURISDICTION TRANSFER PETITION (C.) NO.198 OF 2008 C.NANDINI & ORS. Petitioner(s) VERSUS J. HARSHA. Respondent(s) ORDER Heard both sides.

The petitioner-wife is seeking transfer of a case pending before the Court of Asst.District & Sessions Judge, Tis Hazari Courts, Delhi in H.M.A.No.18/2008 titled Mysore. The petitioner-wife is now staying with her parents at Mysore. Under the above Ors. be transferred from the Court of Asst.District & Sessions Judge, Tis Hazari Courts, Delhi to the Court at Asst.District & Sessions Judge, Mysore.

The transfer petition is allowed accordingly.

Asst.District & Jussions Judge, Tis Hazari, Delhi is directed to transfer all the records to the Court of Asst.District & Sessions Judge, Mysore.

..............CJI. (K.G.BALAKRISHNAN)

................J. (P.SATHASIVAM)

................J. (J.M.PANCHAL)

NEW DELHI;

13TH JULY, 2009.

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