w w w . L a w y e r S e r v i c e s . i n



Sajjan M. Sharma Managing Director M/s. Tenstar Infratech Pvt. Ltd. v/s The Authorised Officer Lakshmi Vilas Bank Ltd., Chennai

    Writ Petition No. 8138 of 2012

    Decided On, 19 October 2012

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE C. NAGAPPAN & THE HONOURABLE MR. JUSTICE M. SATHYANARAYANAN

    For the Petitioner: K.S. Natarajan, Advocate. For the Respondent: A.V. Radhakrishnan, Advocate.



Judgment Text

(Prayer: Petition under Article 226 of the Constitution of India praying for is

Please Login To View The Full Judgment!

uance of Writ of Certiorari to call for the records on the file of the Debts Recovery Tribunal II, Chennai relating to the Order dated 24.1.2012 in S.A.No. 121 of 2011 and that of the Debts Recovery Appellate Tribunal, Chennai, relating to the Order dt. 16.3.2012 in AIR No. 837 of 2011 and the sale notice issued by the respondent dt. 20.2.2012 in respect of the petitioner’s properties.)C. Nagappan, J.Mr. K.S. Natarajan, learned counsel appearing for the petitioner, has made an endorsement on the petition stating that the petitioner is withdrawing the petition since it has become infructuous. The endorsement is recorded.2. The Writ Petition is dismissed as withdrawn. Consequently, M.P.No. 2 of 2012 is dismissed.
OR

Already A Member?

Also