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S. Sekar Vs. The Managing Director, Tamil Nadu State Transport Corporation Tirunelveli Region and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 8729 of 2012
Judge
AppellantS. Sekar
RespondentThe Managing Director, Tamil Nadu State Transport Corporation Tirunelveli Region 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 and quash the order of dismissal dated 11.02.2011 in no.2807/legal-3/disciplinary/tnstc/2010 passed by the second respondent and direct the respondents to reinstate the petitioner in service with all consequential monetary and service benefits.) 1. learned counsel appearing for the petitioner has circulated a letter dated 07.09.2016 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 recording the same, this writ petition is dismissed as withdrawn.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 and quash the order of dismissal dated 11.02.2011 in No.2807/legal-3/Disciplinary/TNSTC/2010 passed by the second respondent and direct the respondents to reinstate the petitioner in service with all consequential monetary and service benefits.)

1. Learned counsel appearing for the petitioner has circulated a letter dated 07.09.2016 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 Recording the same, this writ petition is dismissed as withdrawn.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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