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Amaravathi Spinning Mills v/s The Chairman, Tamil Nadu Generation & Distribution Corporation Limited (TANGEDCO), Chennai & Another

    W.P(MD).No. 11132 of 2016

    Decided On, 29 July 2016

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE T. RAJA

    For the petitioner: M/s. R.S. Pandiyaraj, Advocate. For the Respondents: Srimathi, Advocate.



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for the issuance of a Writ of Mandamus directing the respondents to effect reduction of the existing sanctioned demand from 800KVA to 30KVA to the petitioner's industry vide their application dated 12.01.2016 and 04.03.2016 in their HT SC No.19 on payment of necessary charges.)

1. Learned Counsel for the petitioner seeks permission of this Court to withdraw this Writ Petition to which he also circulated a letter to the Registry seeking withdrawal of this Writ Petition, apart from making an endorsement, in the bundle.

2. In view of the above, this Writ Petition is dismissed as withdrawn. No costs. Consequently, the connecte

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d miscellaneous petition is closed. Note: Issue order copy today.
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