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M. Mahoboob Jan Vs. The Director, Town and Country Planning, Anna Salai, Opp. to L.I.C. Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 12578 of 2010 & M.P (MD) No. 2 of 2010
Judge
AppellantM. Mahoboob Jan
RespondentThe Director, Town and Country Planning, Anna Salai, Opp. to L.I.C. Chennai and Others
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of certiorari to call for the records relating to proceedings in the resolution no.4 placed a subject no.4 dated 08.04.2010 as referred to in the proceedings of the 3rd respondent in roc no.1088/2010 tlpa dated 11.08.2010 and quash the same and all further proceedings and pass such further or other orders.) 1. learned counsel appearing for the petitioner has circulated a letter dated 12.09.2016 to the registry seeking withdrawal of this writ petition. 2. recording the same, this writ petition is dismissed as withdrawn. no costs. consequently, connected miscellaneous petition is closed.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorari to call for the records relating to proceedings in the resolution No.4 placed a Subject No.4 dated 08.04.2010 as referred to in the proceedings of the 3rd respondent in Roc No.1088/2010 TLPA dated 11.08.2010 and quash the same and all further proceedings and pass such further or other orders.)

1. Learned counsel appearing for the petitioner has circulated a letter dated 12.09.2016 to the Registry seeking withdrawal of this writ petition.

2. Recording the same, this writ petition is dismissed as withdrawn. No costs. Consequently, connected miscellaneous petition is closed.


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