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R. Sarabai Vs. The Director of Public Health and Preventive Medicines, Chennai - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 3778 of 2008
Judge
AppellantR. Sarabai
RespondentThe Director of Public Health and Preventive Medicines, Chennai
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 relating to the impugned order transfer bearing na.ka.no.16141/gneh3 ,u5/ 07 dated 26.11.2007 issued by the respondent and quash the same and consequently, direct the respondent to retain the petitioner as village health nurse at thadikkarankonam primary health centre, kanyakumari district.) 1. learned counsel appearing for the petitioner seeks permission of this court to withdraw this writ petition and he has also made an endorsement to that effect. 2. in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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 relating to the impugned order transfer bearing Na.Ka.No.16141/gneh3 ,U5/ 07 dated 26.11.2007 issued by the respondent and quash the same and consequently, direct the respondent to retain the petitioner as Village Health Nurse at Thadikkarankonam Primary Health Centre, Kanyakumari District.)

1. Learned counsel appearing for the petitioner seeks permission of this court to withdraw this writ petition and he has also made an endorsement to that effect.

2. In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn. No costs.


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