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National Ex-Servicemen Co-Ordination Committee v/s The Union Of India, Through The Secretay & Others


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    O.A.No.116 of 2010

    Decided On, 15 March 2011

    At, Armed Forces Tribunal Regional Bench Kochi

    By, THE HONOURABLE MR. JUSTICE K. PADMANABHAN NAIR
    By, MEMBER (J) & THE HONOURABLE JUSTICE LT. GEN. THOMAS MATHEW
    By, PVSM
    By, AVSM
    By, MEMBER (A)

    For the Applicant: C.R. Ramesh, Advocate. For the Respondents: K.M. Jamaludheen, Sr. Panel Counsel.



Judgment Text

Padmanabhan Nair, Member (J)


Counsel for the applicant seeks permission to withdraw the Original Application without prejudice to the right of the applicant to approach this Tribunal again for the same relief. Advocate Sri. K.M.Jamaludheen, Senior Panel Counsel appears for the respondents. Without prejudice to the right of the applicant to approach this Tribunal again for the same relief, the Original Application is disposed of as withdrawn.

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