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Subba Reddy Charities rep By Managing Trustee v/s The Commissioner Alandur Municipality & Others

    W.P. No. 18826 of 2008 & M.P. No. 1 of 2008
    Decided On, 16 June 2014
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE C.S. KARNAN
    For the Petitioner: A. Jyuvaraj Reddy, Advocate. For Respondent: R2, A. Kumar (CMDA) R3, N. Sakthivel (GA) R5, P. Nagarajan, Advocates.


Judgment Text
(Prayer: Petition is filed under Article 226 of The Constitution of India, praying to direct the 1st the 2nd respondents to initiate appropriate action against respondents 8 and 9 for running the factory in violation of the provisions in local bodies and Electricity Act and other provisions as may be contemplated and necessary.)

When the matter is taken up for hearing the learned counsel for the petitioner filed a memo, and further sought permission of this court to withdraw the writ petition and has also made endorsement to that effect.

In view of the endorsement made by the learned counsel for the petitioner this writ petition is d

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ismissed as withdrawn. Connected miscellaneous petitions are closed.
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