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Article 226 in The Constitution Of India 1949

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Madras High Court
Tmt. Poovathal vs The Registrar Of The District ... on 17 July, 2013
       

  

  

 
 
 IN THE HIGH COURT OF JUDICATURE AT MADRAS

Date: 17.07.2013

Coram

The Honourable Mr. Justice  M. VENUGOPAL

W.P. No.2174 of 2010
and
M.P. No.1 of 2010






Tmt. Poovathal								.. Petitioner

..Vs..

1. 	The Registrar of the District (Housing)/Sale Officer,
    	Office of Dy. Registrar (Housing),
    	Coimbatore.

2. 	Coimbatore Co-operaive Building Ltd. K-483,
    	Office at No.352, T.B. Road,
    	R.S. Puram,
    	Coimbatore 641 002.						.. Respondents






		Writ Petition filed under Article 226 of the Constitution of India praying to issue a writ of certiorari, calling for the records of the respondents herein comprised in the impugned Auction Sale Notice dated 13.1.2010 issued by the first respondent herein attempting to sell the petitioner's dwelling house property situate in S.F. No.139/1 in Thenkarai village, Coimbatore Taluk and District, quash the said impugned Auction Sale Notice.


For Petitioner     	: 	Mr. J.Franklin

For Respondents 	: 	Mr. P.S.Shiva Shanmuga Sundaram,
				Addl. Govt. Pleader for R1

				Mrs. M.Sri Vidya for R2



O R D E R

The Learned counsel for the Petitioner has made an endorsement, "the Petitioner herein withdraws the writ petition." Recording the said fact and endorsement, the writ petition is dismissed as withdrawn. Consequently, the connected M.P. is also dismissed. However, there shall be no order as to costs.

ssa.

To

1. The Registrar of the District (Housing)/Sale Officer, Office of Dy. Registrar (Housing), Coimbatore.

2. Coimbatore Co-operaive Building Ltd. K-483, Office at No.352, T.B. Road, R.S. Puram, Coimbatore 641 002