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A.S. Vidhya Vs. The Recovery Officer, State Bank of India and Others - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberW.P. No. 36151 of 2016 & WMP Nos. 31102 & 31103 of 2016
Judge
AppellantA.S. Vidhya
RespondentThe Recovery Officer, State Bank of India and Others
Excerpt:
(prayer: writ petition filed under article 226 of the constitution of india, praying for a writ of certiorari, to call for the records pertaining to e-auction sale notice dated 25.09.2016 issued by the 1st respondent pursuant to the recovery proceedings initiated under r.p.no.80 of 2015 drc no.80/15 in o.a.no.79 of 2014 and quash the same as illegal, arbitrary and abuse of process of law.) s. manikumar, j. 1. learned counsel on record seeks permission to withdraw the writ petition. he has also made an endorsement to that effect. 2. recording the same, writ petition is dismissed as withdrawn. no leave is granted to file a fresh writ petition on the same cause of action. no costs. consequently, the connected miscellaneous petitions are closed.
Judgment:

(Prayer: Writ Petition filed under Article 226 of the Constitution of India, praying for a Writ of Certiorari, to call for the records pertaining to E-Auction Sale Notice dated 25.09.2016 issued by the 1st respondent pursuant to the recovery proceedings initiated under R.P.No.80 of 2015 DRC No.80/15 in O.A.No.79 of 2014 and quash the same as illegal, arbitrary and abuse of process of law.)

S. Manikumar, J.

1. learned counsel on record seeks permission to withdraw the writ petition. He has also made an endorsement to that effect.

2. Recording the same, writ petition is dismissed as withdrawn. No leave is granted to file a fresh writ petition on the same cause of action. No Costs. Consequently, the connected Miscellaneous Petitions are closed.


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