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D.K. Samy Vs. The Joint Commissioner, Hindu Religious and Charitable Endowment Board, Sivagangai, Sivagangai District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 17241 of 2016 & W.M.P(MD)No. 12507 of 2016
Judge
AppellantD.K. Samy
RespondentThe Joint Commissioner, Hindu Religious and Charitable Endowment Board, Sivagangai, Sivagangai District and Others
Excerpt:
.....to call for the records pertaining to the impugned eviction notice caused by the 3rd respondent, dated 26.08.2016 and quash the same and consequently directing the respondents to regularize the super structure constructed by the petitioner at old survey no.121/16 and new survey no.17-19 bearing door no.68/16 of sattur town of virudhunagar district by fixing fair rent.) 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn. however, a liberty is given to the petitioner to file a revision before the appropriate forum. no costs. consequently, connected.....
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus to call for the records pertaining to the impugned eviction notice caused by the 3rd respondent, dated 26.08.2016 and quash the same and consequently directing the respondents to regularize the super structure constructed by the petitioner at Old Survey No.121/16 and New Survey No.17-19 bearing Door No.68/16 of Sattur Town of Virudhunagar District by fixing fair rent.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn. However, a liberty is given to the petitioner to file a revision before the appropriate forum. No costs. Consequently, connected miscellaneous petition is also dismissed.


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