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G. John Joseph Vs. The Chief Educational Officer, Trichy and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No.5051 of 2012
Judge
AppellantG. John Joseph
RespondentThe Chief Educational Officer, Trichy and Others
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of certiorarified mandamus to call for the records pertaining to the order passed by the 3rd respondent in his proceedings ref: decap 02/2012 dated 29.01.2012 and quash the same and direct the 1 to 4 respondents to promote the petitioner to the post of pg assistant (commerce) in r.c higher secondary school trichy, by conferring all the consequential service benefits to the petitioner.) 1. learned counsel appearing for the petitioner has circulated a letter dated 27.09.2016 to the registry seeking withdrawal of this writ petition. 2. recording the same, this writ petition is dismissed as withdrawn.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 Certiorarified Mandamus to call for the records pertaining to the order passed by the 3rd respondent in his proceedings Ref: Decap 02/2012 dated 29.01.2012 and quash the same and direct the 1 to 4 Respondents to promote the Petitioner to the post of PG Assistant (Commerce) in R.C Higher Secondary School Trichy, by conferring all the consequential service benefits to the petitioner.)

1. Learned counsel appearing for the petitioner has circulated a letter dated 27.09.2016 to the Registry seeking withdrawal of this writ petition.

2. Recording the same, this writ petition is dismissed as withdrawn. No costs.


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