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K. Marimuthu Vs. The Managing Director, Tamil Nadu State Transport Corporation - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P.(MD)No. 2024 of 2012 & M.P(MD)No. 1 of 2012
Judge
AppellantK. Marimuthu
RespondentThe Managing Director, Tamil Nadu State Transport Corporation
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to issue a writ of mandamus, to direct the respondent to promote the petitioner in the post of assistant manager by considering the qualification bachelor of engineeering (part time civil). 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 in view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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. 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, to direct the respondent to promote the petitioner in the post of Assistant Manager by considering the qualification Bachelor of Engineeering (part time civil).

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 In view of the endorsement made by the learned counsel for the petitioner, this writ petition is dismissed as withdrawn.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. Consequently, connected miscellaneous petition is also dismissed.


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