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S.T. Shanmuga Priay Vs. Manonmaniam Sundaranar University, Rep. by its Registrar and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 1912 of 2009
Judge
AppellantS.T. Shanmuga Priay
RespondentManonmaniam Sundaranar University, Rep. by its Registrar and Others
Excerpt:
.....college in pursuance of notification published in daily thanthi newspaper dated 27.9.2008 in advertisement no.dipr/1829/display/2008 and quash the same as illegal and consequently to direct the 2nd respondent to consider the petitioner for appointment to the said post.) m. govindaraj, 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 Certiorarified Mandamus, calling for the records relating to the appointment of the 3rd respondent as Lecturer in English at the 2nd respondent college in pursuance of notification published in Daily Thanthi newspaper dated 27.9.2008 in Advertisement No.DIPR/1829/Display/2008 and quash the same as illegal and consequently to direct the 2nd respondent to consider the petitioner for appointment to the said post.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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