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J. Kannan v/s The Principal Chief Conservator of Forests, (Research & Education), State Forestry Research Institute Campus, Kolapakkam, Chennai & Others


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    W.P.(MD).No. 6843 of 2014 & M.P.(MD).Nos. 1 & 2 of 2014

    Decided On, 25 March 2015

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE K. RAVICHANDRABAABU

    For the Petitioner: S. Louis for T. Lajapathi Roy, Advocates. For the Respondents: V. Muruganandam, Addl. Govt. Pleader.



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India for issuance of a Writ of Certiorari to call for the records pertaining to the impugned order in Na.Ka.No.3353/2013 R, dated 12.04.2014 and the consequential order in Na.Ka.No.3353/2013 R dated 15.04.2014 on the file of the fourth respondent and quash the same as illegal and consequently to direct the respondents 2 to 4 to permit the petitioner to participate in the forthcoming exams and in the viz-voce and pass orders as this Court may deem fit and proper.)

1. The learned Counsel appearing for the petitioner seeks permission to withdraw this Writ Petition and to that effect he has also sent a letter dated 24.03.2015 to the Registry to post this writ petition for withdrawal.

2. Accordingly, this Writ petition is dismissed as

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withdrawn. No costs. Consequently, the connected Miscellaneous petitions are dismissed.
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