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S. Abdul Muthaliff Vs. The State of Tamil Nadu, Rep. by the Home Secretary, Secretariat, Fort St. George, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 12964 of 2010 & M.P (MD) No.1 of 2010
Judge
AppellantS. Abdul Muthaliff
RespondentThe State of Tamil Nadu, Rep. by the Home Secretary, Secretariat, Fort St. George, Chennai and Others
Excerpt:
(prayer: petition is filed under article 226 of the constitution of india, to issue a writ of mandamus directing the respondent no.3 to transfer the case in crime no.433 of 2010 u/s. 306 ipc dated 16.09.2010 on the file of respondent no.6 and entrust the same to the respondent no.4 for investigation of the case by a competent officer and file a final report before the judicial magistrate within the time stipulated by this court.) 1. it is represented by the learned counsel for the petitioner that the writ petition has become infructuous. 2. recording the abovesaid statement, this writ petition is dismissed as infructuous. no costs. consequently, connected miscellaneous petition is also dismissed.
Judgment:

(Prayer: Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Mandamus directing the Respondent No.3 to transfer the case in Crime No.433 of 2010 U/s. 306 IPC dated 16.09.2010 on the file of Respondent No.6 and entrust the same to the Respondent No.4 for investigation of the case by a competent officer and file a final report before the Judicial Magistrate within the time stipulated by this Court.)

1. It is represented by the learned counsel for the petitioner that the writ petition has become infructuous.

2. Recording the abovesaid statement, this writ petition is dismissed as infructuous. No costs. Consequently, connected miscellaneous petition is also dismissed.


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