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M/s. Madhu Trading Company, represented by its Proprietor v/s The Joint Commissioner (CT) Computer Centre & Others

    Writ Petition No. 21663 of 2012 & M.P. No. 1 of 2012
    Decided On, 14 August 2012
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN
    For the Petitioner: P. Rajkumar, Advocate. For the Respondents: S. Kanmani Annamalai, Government Advocate (Taxes).


Judgment Text
(Prayer: Petition filed under Article 226 of the Constitution of India, seeking for a Writ of Mandamus to direct the first respondent to active the petitioner's TIN NO.33380061332 in view of the orders passed by the thrid respondent in Letter No.568/2012/A3, dated 27.6.2012 restoring the petitioner's TIN No.33380061332 and also in view of the representation of the petitioner dated 9.7.2012.)

1. Heard the learned counsel appearing for the petitioner, as well as the learned counsel appearing on behalf of the respondents.

2. At this stage of the hearing of the writ petition the learned counsel appearing on behalf of the respondents had submitted that the TIN number of the petitioner had been restored.

3. In view of above

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submission, since, no further orders are necessary, the writ petition stands closed.
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