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A. Chinnasamy Vs. The Chief Secretary, Government of Tamil Nadu, Secretariat, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCrl.O.P.No. 7155 of 2015
Judge
AppellantA. Chinnasamy
RespondentThe Chief Secretary, Government of Tamil Nadu, Secretariat, Chennai and Others
Excerpt:
(prayer: criminal original petition filed under section 482 of the code of criminal procedure, praying to transfer the investigation in cr.no.12/ac/2010 on the file of the third respondent from its file to the central bureau of investigation/acb/chennai or any other competent agency.) 1. the learned counsel for the petitioner has made the following endorsement in the memorandum of grounds of the criminal original petition: the petitioner may be permitted to withdraw this petition. 2. recording the aforesaid fact and the endorsement so made, the criminal original petition is dismissed as withdrawn.
Judgment:

(Prayer: Criminal Original Petition filed under Section 482 of the Code of Criminal Procedure, praying to transfer the investigation in Cr.No.12/AC/2010 on the file of the Third Respondent from its file to the Central Bureau of Investigation/ACB/Chennai or any other competent agency.)

1. The Learned counsel for the Petitioner has made the following endorsement in the memorandum of grounds of the Criminal Original Petition:

The Petitioner may be permitted to withdraw this Petition.

2. Recording the aforesaid fact and the endorsement so made, the Criminal Original Petition is dismissed as withdrawn.


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