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P. Moorthy Vs. State Rep. by its Secretary to Government, Revenue Department, Fort St. George, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 287 of 2012 & M.P (MD) No.1 of 2012
Judge
AppellantP. Moorthy
RespondentState Rep. by its Secretary to Government, Revenue Department, Fort St. George, Chennai and Others
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of mandamus forbearing the respondents 2 and 4 herein to cancel the patta no.4527 assigned in favour of fifth respondent in sy.no.535/14, myladumparai village, andipatti taluk, theni district based on the petitioner's representation made before the respondents dated 07.12.2011.) 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 2 and 4 herein to cancel the patta No.4527 assigned in favour of fifth respondent in Sy.No.535/14, Myladumparai Village, Andipatti Taluk, Theni District based on the petitioner's representation made before the respondents dated 07.12.2011.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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