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A. Murugan Vs. State of Tamil Nadu rep. by its Home Secretary, St. George Fort, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 10607 of 2008
Judge
AppellantA. Murugan
RespondentState of Tamil Nadu rep. by its Home Secretary, St. George Fort, Chennai and Others
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of mandamus, to direct the respondent no.1 to provide compensation to the petitioner and direct to take appropriate civil and criminal action against the respondents no.4 to 7 and pass any further or other orders as this court may deem fit under the circumstances of the case.) 1. learned counsel appearing for the petitioner seeks permission of this court to ithdraw 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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, to direct the respondent No.1 to provide compensation to the petitioner and direct to take appropriate Civil and Criminal action against the respondents No.4 to 7 and pass any further or other orders as this Court may deem fit under the circumstances of the case.)

1. Learned counsel appearing for the petitioner seeks permission of this court to ithdraw 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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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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