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K. Kanchana Devi Vs. The Commissioner, Department of Animal Husbandry, Teynampet, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 9587 of 2008
Judge
AppellantK. Kanchana Devi
RespondentThe Commissioner, Department of Animal Husbandry, Teynampet, Chennai and Others
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of certiorarified mandamus, to call for the records of the order of 3rd respondent in na.ka.no. 1025-aa-08 dated 06/08/2008 and quash the same and consequently directing the 3rd respondent to permit the petitioner to joint duty as per the appointment order in sa.m.na.ka.no. 1025-aa-08 dated 15/05/2008 as most backward class (mbc). 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 Certiorarified Mandamus, to call for the records of the order of 3rd respondent in Na.Ka.No. 1025-Aa-08 dated 06/08/2008 and quash the same and consequently directing the 3rd respondent to permit the petitioner to joint duty as per the appointment order in SA.M.Na.Ka.No. 1025-Aa-08 dated 15/05/2008 as Most backward Class (MBC).

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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