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Dhanakodi and Others Vs. The Commissioner, Andanallur Panchayat Union, Srirengam Taluk, Tiruchirapalli District and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 13036 of 2010 & M.P(MD)No. 2 of 2010
Judge
AppellantDhanakodi and Others
RespondentThe Commissioner, Andanallur Panchayat Union, Srirengam Taluk, Tiruchirapalli District and Another
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of mandamus forbearing the respondents 1 and 2 from putting up any constructions in the lands situate at s.f.no.155/4, s.f.no.155/7 and in s.f.no.156 in chinakarauppur village, srirengam taluk, tiruchirappalli district and to remove the unauthorized structures already put up by the respondents.) 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 forbearing the respondents 1 and 2 from putting up any constructions in the lands situate at S.F.No.155/4, S.F.No.155/7 and in S.F.No.156 in Chinakarauppur Village, Srirengam Taluk, Tiruchirappalli District and to remove the unauthorized structures already put up by the respondents.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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