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A.T. Rajaram Vs. The Principal Secretary to Government Home Department (Police), Fort St. George, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 8218 of 2012
Judge
AppellantA.T. Rajaram
RespondentThe Principal Secretary to Government Home Department (Police), Fort St. George, Chennai 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 of the 1st respondents proceeding in government order (2d) no. 445, home (police vi a) department, dated 07.12.2011 in so far as to the petitioner the punishment of postponement of increment for three years with cumulative effect is concerned and quash the same and consequently direct the respondents herein to reimburse the monetary benefits due to the petitioner and pass such further or other orders.) 1. learned counsel appearing for the petitioner has circulated a letter dated 19.09.2016 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 recording the same, this writ petition is dismissed as withdrawn.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 of the 1st Respondents proceeding in Government Order (2D) NO. 445, Home (Police VI A) Department, dated 07.12.2011 in so far as to the petitioner the punishment of postponement of increment for three years with cumulative effect is concerned and quash the same and consequently direct the respondents herein to reimburse the monetary benefits due to the petitioner and pass such further or other orders.)

1. Learned counsel appearing for the petitioner has circulated a letter dated 19.09.2016 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 Recording the same, this writ petition is dismissed as withdrawn.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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