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A. Anbuchezhian Vs. The Co-operative Sub-Registrar Special Officer/Administration and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 7877 of 2013 & M.P(MD)No. 1 of 2013
Judge
AppellantA. Anbuchezhian
RespondentThe Co-operative Sub-Registrar Special Officer/Administration and Another
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of certiorari to call for the records relating to the impugned auction notice issued in r.r.a no.35/2011-2012 dated 27.03.2013 on the file of the first respondent and to quash the same.) m.v. muralidaran, 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorari to call for the records relating to the impugned auction notice issued in R.R.A No.35/2011-2012 dated 27.03.2013 on the file of the first respondent and to quash the same.)

M.V. Muralidaran, 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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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. Consequently, connected miscellaneous petition is also dismissed.


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