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A.P.T. Mahendran B.A., B.L. Advocate, Madurai Vs. The Secretary TN Spl. 150 Metupatti, Ramanathapuram and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD) No. 5094 of 2009 & M.P (MD) Nos. 1 & 2 of 2009
Judge
AppellantA.P.T. Mahendran B.A., B.L. Advocate, Madurai
RespondentThe Secretary TN Spl. 150 Metupatti, Ramanathapuram and Another
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of certiorari, to call for the records relating to the gold ornaments auction notice of the respondents in respect to the loan no.21 and 97 of the respondents society dated 09.06.2009 and quash the same as illegal.) order: m.govindaraj, 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 petitions are also dismissed.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorari, to call for the records relating to the Gold ornaments auction notice of the respondents in respect to the Loan No.21 and 97 of the respondents society dated 09.06.2009 and quash the same as illegal.)

Order:

M.Govindaraj, 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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 petitions are also dismissed.


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