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Narayanan Vs. The Managing Director, Tamil Nadu State Transport Corporation Kumbakonam Division II Trichirappalli and Another - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 10228 of 2010
Judge
AppellantNarayanan
RespondentThe Managing Director, Tamil Nadu State Transport Corporation Kumbakonam Division II Trichirappalli and Another
Excerpt:
(prayer:petition is filed under article 226 of the constitution of india, to call for the records of the 2nd respondent in i.d.no.135/2001 and quash the same as illegal and direct the 1st respondent to reinstate the petitioner with continuity of service and back wages from the date of dismissal and such other relief the honourable court.) 1. learned counsel appearing for the petitioner has circulated a letter dated 02.09.2016 to the registry seeking withdrawal of this writ petition. 2. recording the same, this writ petition is dismissed as withdrawn. no costs.
Judgment:

(Prayer:Petition is filed under Article 226 of the Constitution of India, to call for the records of the 2nd Respondent in I.D.No.135/2001 and quash the same as illegal and direct the 1st Respondent to reinstate the petitioner with continuity of service and back wages from the date of dismissal and such other relief the Honourable Court.)

1. Learned counsel appearing for the petitioner has circulated a letter dated 02.09.2016 to the Registry seeking withdrawal of this writ petition.

2. Recording the same, this writ petition is dismissed as withdrawn. No costs.


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