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Kovai Medical Center and Hospitals Limted, represented by its Managing Director, v/s The District Collector, Karur District & Others

    W.P.(MD)No. 9498 of 2016 & W.M.P(MD)Nos. 7555 & 7727 of 2016

    Decided On, 22 June 2016

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE M. VENUGOPAL

    For the Petitioner: M/s. K. Balasubramani, Advocate. For the Respondents: R2, N.S. Karthikeyan, Addl. Govt. Pleader.



Judgment Text

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India, to issue a Writ of Certiorarified Mandamus calling for the records relating to the impugned notices and proceedings of the second respondent dated 5.4.2016 and 5.5.2016 and to quash the same as illegal and consequently to direct the third respondent to issue building plan approval for S.F.No.371, 389, Ariyur Village, Aravakurichi Taluk, Karur District.)

1. The learned counsel on record for the Petitioner Mr.K.Balasubramani submitted a letter, dated 21.6.2016 to the Registry, seeking permission of this Court to withdraw the Writ Petition. The said letter is placed on record.

2. In view of the above, the Writ Petition is dismissed as with

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drawn.Consequently, connected Miscellaneous Petitions are dismissed. No costs.
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