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F. Syed Ameenudeen Vs. The Chief Executive Officer, Tamil Nadu Wakf Board, No.1, Jaffersirong street, Vallal Seethakati Nagar, Chennai and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P. (MD) No. 10564 of 2016 & WMP (MD) No. 8218 of 2016
Judge
AppellantF. Syed Ameenudeen
RespondentThe Chief Executive Officer, Tamil Nadu Wakf Board, No.1, Jaffersirong street, Vallal Seethakati Nagar, Chennai and Others
Excerpt:
(prayer: writ petition filed under article 226 of the constitution of india for issuance of a writ of certiorari to call for records on the file of the 3rd respondent pertaining to the peace committee report dated 06.06.16 and quash the same as illegal as far as the 4th resolution is concerned i.e. removal of the name board of the trustees in the premises of the dargah.) m. venugopal, j. 1. the learned counsel for the petitioner has made an endorsement in the writ petition to the effect that 'the writ petition is withdrawn as not pressed'. 2. recording the aforesaid fact and the endorsement so made, the writ petition is dismissed as not pressed. no costs. the connected miscellaneous petition is also dismissed.
Judgment:

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for issuance of a Writ of Certiorari to call for records on the file of the 3rd respondent pertaining to the peace committee report dated 06.06.16 and quash the same as illegal as far as the 4th resolution is concerned i.e. removal of the name board of the trustees in the premises of the Dargah.)

M. VENUGOPAL, J.

1. The Learned Counsel for the Petitioner has made an endorsement in the Writ Petition to the effect that 'the Writ Petition is withdrawn as not pressed'.

2. Recording the aforesaid fact and the endorsement so made, the Writ Petition is dismissed as not pressed. No costs. The connected Miscellaneous Petition is also dismissed.


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