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D. Sathiyavani v/s The Revenue Divisional Officer, Pudukottai & Others

    W.P(MD) No. 23962 of 2016

    Decided On, 19 December 2016

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE K. RAVICHANDRA BAABU

    For the Petitioner: J. Anandkumar, Advocate. For the Respondents: T.S. Mohammed Mohideen, Additional Government Pleader.



Judgment Text

(Prayer: Petition filed under Article 226 of the

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Constitution of India, praying for the issuance of a writ of Mandamus directing the respondents herein to release the vehicle bearing registration No.TN. 58 Q 0135 seized by the respondents herein on 15.11.2016 to the petitioner.)

1. It is represented by the learned counsel appearing for the petitioner that the prayer in this writ petition has become infructuous.

2. Recording the abovesaid submission, this writ petition is dismissed as infructuous. No costs.
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