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K.Jayapandi v/s The Registrar Tamil nadu Medical Council, Chennai & Others


Company & Directors' Information:- K P O COUNCIL OF INDIA [Active] CIN = U85300DL2020NPL368920

    W.P.(MD)No. 1956 of 2018

    Decided On, 15 October 2020

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE S. VAIDYANATHAN

    For the Petitioner: ------ For the Respondents: ------



Judgment Text

(Prayer: To issue a writ of Mandamus directing the 3rd respondent to remove the seal for my clinic situated in Jayam Clinic Govindam Palayam Kovai Road Karur.)When the matter is taken up for hearing, it is represented that the petitioner may be permitted to withdraw the Writ Petition. This Court refused to permit withdrawal of the Writ Petition on the ground that the documents produced by the petitioner are forged documents. When this was found out by this Court based on the arguments of the learned Counsel appearing for the first respondent, this Court expressed displeasure that the fourth respondent has not taken custody of the petitioner, as FIR has been registered as early as on 23.03.2018. This Court feels that it will be highly dangerous to the society if the so-called Doctors and other professionals, including Advocates are allowed to practise with fake certificates.2. The learned Counsel appearing for the petitioner as well as the learned Counsel appearing for the respondents submitted that the petitioner has been taken into custody this morning from his residence at Aravakurichi to be produced before the jurisdictional Magistrate at Madras.3. The learned Counsel appearing for the petitioner is expected to address his arguments as it is reiterated that the petitioner will not be

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permitted to withdraw the Writ Petition and it is the discretion of the Court to allow withdrawal of the matter.4. Post the matter on 19.11.2020.
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