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Murugeswari Vs. The District Collector, (Inspector of Panchayat) Madurai District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 14233 of 2012 & M.P(MD)No. 1 of 2012
Judge
AppellantMurugeswari
RespondentThe District Collector, (Inspector of Panchayat) Madurai District and Others
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 impugned order passed by the first respondent, dated 01.10.2012, in proceeding no.ka.no.50825/2012/uu.va.6, so far as the petitioner is concerned and quash the same.) 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 closed.
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 impugned order passed by the first respondent, dated 01.10.2012, in proceeding No.Ka.No.50825/2012/Uu.Va.6, so far as the petitioner is concerned and quash the same.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 closed.


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