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G. Robin Vs. State of Tamil Nadu Rep. by the Secretary, Higher Education Department, Fort. St. George and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 183 of 2010 & M.P (MD) Nos. 2 to 4 of 2010
Judge
AppellantG. Robin
RespondentState of Tamil Nadu Rep. by the Secretary, Higher Education Department, Fort. St. George and Others
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of certiorari to call for the records in g.o.ms.no.162, higher education (j1) department, dated 02.06.2009 on the file of the first respondent, quash the same.) 1. it is represented by the learned counsel for the petitioner that the writ petition has become infructuous. 2. recording the abovesaid statement, this writ petition is dismissed as infructuous. no costs. consequently, connected miscellaneous petitions are 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 in G.O.Ms.No.162, Higher Education (J1) Department, dated 02.06.2009 on the file of the first respondent, quash the same.)

1. It is represented by the learned counsel for the petitioner that the writ petition has become infructuous.

2. Recording the abovesaid statement, this writ petition is dismissed as infructuous. No costs. Consequently, connected miscellaneous petitions are also dismissed.


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