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K. Annamalai Vs. The Managing Director, Tamil Nadu Arasu Cable TV Corporation Ltd. Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 4209 of 2016
Judge
AppellantK. Annamalai
RespondentThe Managing Director, Tamil Nadu Arasu Cable TV Corporation Ltd. Chennai and Others
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of mandamus directing the respondents to consider the petitioner's representations dated 26.01.2016 seeking to stop issuing new local cable tv operator (lco) registration for the kadanganeri village, alangulam taluk, tirunelveli district.) v. bharathidasan, 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the respondents to consider the petitioner's representations dated 26.01.2016 seeking to stop issuing new Local Cable TV Operator (LCO) registration for the Kadanganeri Village, Alangulam Taluk, Tirunelveli District.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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


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