Skip to content


R.V. Shanmugasamy Vs. The District Educational Officer, Court Road, Periyakulam, Theni District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 12334 to 12336 of 2008 & W.P(MD)Nos. 1, 2 & 2 of 2008
Judge
AppellantR.V. Shanmugasamy
RespondentThe District Educational Officer, Court Road, Periyakulam, Theni District and Others
Excerpt:
.....dated 23.12.2008 and quash the same. prayer in w.p(md)no.12335 of 2008 : 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 order passed by the respondent in na.ka.3482/m3 dated 16.12.2008 and quash the same.) common order 1. in all these writ petitions, learned counsel appearing for the petitioners seeks permission of this court to withdraw these writ petitions and he has also made an endorsement to that effect. 2. in view of the endorsement made by the learned counsel for the petitioners, these writ petitions are dismissed as withdrawn. no costs. consequently, connected miscellaneous petitions are also dismissed.
Judgment:

(Prayer in W.P(MD)No.12334 of 2008 : 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 order passed by the respondent in Na.Ka.3482/m3 dated 16.12.2008 and quash the portion of conceling the petitioner's secretaryship of the Nadar Saraswathi Girls Higher Secondary School, Theni.

Prayer in W.P(MD)No.12335 of 2008 : 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 order passed by the respondent in Na.Ka.5065/m3 dated 23.12.2008 and quash the same.

Prayer in W.P(MD)No.12335 of 2008 : 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 order passed by the respondent in Na.Ka.3482/m3 dated 16.12.2008 and quash the same.)

Common Order

1. In all these writ petitions, learned counsel appearing for the petitioners seeks permission of this court to withdraw these writ petitions and he has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel for the petitioners, these writ petitions are dismissed as withdrawn. No costs. Consequently, connected miscellaneous petitions are also dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //