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Dr. Sasikumar Vs. The Superintendent of Police, Madurai District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 601 of 2012
Judge
AppellantDr. Sasikumar
RespondentThe Superintendent of Police, Madurai District and Others
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of mandamus, directing the respondents 1 to 4 not to interfere with the civil dispute between the petitioner and the fifth respondent by directing the 3rd respondent to register a case against wrong doer by attempting to evict the petitioner from the said house.) 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 Mandamus, directing the Respondents 1 to 4 not to interfere with the civil dispute between the petitioner and the fifth respondent by directing the 3rd respondent to register a case against wrong doer by attempting to evict the petitioner from the said house.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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