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M. Wilson Sundarraj Vs. The Junior Engineer, Tamil Nadu Electricity Board, Kanyakumari District and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 1750 of 2012 & M.P(MD)No. 1 of 2012
Judge
AppellantM. Wilson Sundarraj
RespondentThe Junior Engineer, Tamil Nadu Electricity Board, Kanyakumari District and Others
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of mandamus, forbearing the 1st and 2nd respondents from drawing electricity line across the petitioner's property from pole no.5 stands in the petitioner's patta land in re-sy.185/9 nallur village, vilavancode taluk, kanyakumari district.) 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 closed.
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus, forbearing the 1st and 2nd respondents from drawing electricity line across the petitioner's property from pole No.5 stands in the petitioner's patta land in Re-Sy.185/9 Nallur Village, Vilavancode Taluk, Kanyakumari District.)

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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


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