Skip to content


K. Sakthivel Vs. The Secretary to Government, Industries and Commerce Department, Secretariat, Chennai and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 11942 of 2012
Judge
AppellantK. Sakthivel
RespondentThe Secretary to Government, Industries and Commerce Department, Secretariat, Chennai and Another
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 2nd respondent issued in his letter no.r.c.no.51153/ice1/2007-12 dated 14-05-2010 and quash the same and consequently direct the respondents to include the petitioner name in the approved list of assistant director of industries and commerce of the year 2007-2008 with all service and monetary benefits on par with petitioner's junior within a specified time frame that may be fixed by this court.) 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 recording the same, this writ petition is dismissed as withdrawn.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 2nd Respondent issued in his letter No.R.C.No.51153/ICE1/2007-12 dated 14-05-2010 and quash the same and consequently direct the Respondents to include the petitioner name in the approved list of Assistant Director of Industries and Commerce of the year 2007-2008 with all service and monetary benefits on par with petitioner's junior within a specified time frame that may be fixed by this Court.)

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 Recording the same, this writ petition is dismissed as withdrawn.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.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //