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The Management of Abunazaar Leather Industries Rep. by T. Mazharuddin, Manager v/s The Presiding Officer, Principal Labour Court & Another

    Writ Petition No.13824 of 2011 & M.P.No.1 of 2011

    Decided On, 27 April 2012

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioner: A. Venkateshkumar for Gupta and Ravi, Advocates. For the Respondents: R1 - Labour Court, R2 - S.T. Varadarajalu, Advocate.



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India praying for a writ of Certiorari calling for the records and quash the order dated 01.03.2011 in C.P.No.36 of 2010 passed by the 1st respondent, Presiding Officer, Principal Labour Court, Vellore.)

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

2. Today, when this Writ Petition was taken up for hearing, the learned counsel appearing for the petitioner had submitted that the issues involved in this writ petition have been settled out of Court. An endorsement has also been made to that effect.

3. In view of the said submission made by the learned counsel appearing for the petitioner, this Writ Petition

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is dismissed as settled out of Court. Consequently M.P.No.1 of 2011 is closed. No costs.
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