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R. Maragatham Vs. The District Elementary Educational Officer, Trichy District and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 1370 of 2011 & M.P (MD) No. 1 of 2011
Judge
AppellantR. Maragatham
RespondentThe District Elementary Educational Officer, Trichy District and Another
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of mandamus, to direct the respondent to promote the petitioner to the post of headmistress in panchayat union middle school at manapparai.) order: m.v. muralidaran, j. 1. learned counsel appearing for the petitioner seeks permission of this court to withdraw this writ petition and he has also made an endorsement to that effect. 2. in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn. no costs. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, to direct the respondent to promote the petitioner to the post of Headmistress in Panchayat Union Middle School at Manapparai.)

order:

M.V. Muralidaran, J.

1. Learned counsel appearing for the petitioner seeks permission of this court to withdraw this writ petition and he has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn. No costs. Consequently, connected miscellaneous petition is also dismissed.


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