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Sumathi Ravichandran Vs. State rep. By the Inspector of Police, CBI ACB, Chennai - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCriminal Original Petition No. 17000 of 2016
Judge
AppellantSumathi Ravichandran
RespondentState rep. By the Inspector of Police, CBI ACB, Chennai
Excerpt:
(prayer: criminal original petition filed under section 482 cr.p.c., to call for the records c.c.no.29 of 2011 on the file of the viii additional principal special judge for cbi cases, chennai and quash the same.) learned counsel for the petitioner seeks permission of this court to withdraw the petition. he has also made an endorsement to that effect. in view of the submission and endorsement made by the learned counsel for the petitioner, this petition stands dismissed as withdrawn.
Judgment:

(Prayer: Criminal Original Petition filed under Section 482 Cr.P.C., to call for the records C.C.No.29 of 2011 on the file of the VIII Additional Principal Special Judge for CBI Cases, Chennai and quash the same.)

Learned counsel for the petitioner seeks permission of this Court to withdraw the petition. He has also made an endorsement to that effect.

In view of the submission and endorsement made by the learned counsel for the petitioner, this petition stands dismissed as withdrawn.


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