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Article 226 in The Constitution Of India 1949

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Madras High Court
Joint Liability Group No.7 vs The Secretary To Government on 8 August, 2016
        

 
IN THE HIGH COURT OF JUDICATURE AT MADRAS 
DATED: 08.08.2016
CORAM:
THE HONOURABLE MR. JUSTICE M.SATHYANARAYANAN
W.P.No.10846/2014 & MP.Nos.1/2014 & 1/2015

Joint Liability Group No.7
Rep.by its Rep.V.R.Shanmugamoorthy
No.42, Kugalur Main Road, Opp.
Radhakrishna Temple, Kugalur Village
& Post, Gobichettipalayam Taluk
Erode District.						.. 	Petitioner

Vs.

1.The Secretary to Government
   Ministry of Agriculture
   Dept. of Agriculture & Coopeartion,
   Govt. of India, Krishi Bhavan
   Dr.Rajendra Prasad Road,
   New Dehli 110001.

2.The Chief General Manager
   Regional Office, National Bank
   for Agriculture & Rural Development
   48, Mahatma Gandhi Road
   Nungambakkam, Chennai 600 034.

3.The Regional Manager
   Regional Office,
   Agriculture Insurance Company of India
   Ltd., Old No.156 [New No.323],
   Andra Insurance Building, 1st Floor
   Thambu Chetty St., [Parry's Corner]
   Chennai 600 001.

4.The Secretary to Government
   Agriculture Department, Tamilnadu
   State Government, Secretariat, 
   Fort St George, Chennai 600 009.

5.The Registrar of Cooperative Societies
   M.V.Natarjan Maaligai, 170, Periyar EVR
   High Road, Kilpauk, Chennai 600 010.

6.The Deputy Registrar of Cooperative Societies
   O/o.Deputy Registrar of Cooperative Societies
   Bajanai Koil Street, Gobi-Erode Main Road
   Pudhupalayam Post, Gobichettipalayam-638476.

7.The Secretary
   K113, Kugalur Primary Agriculture Cooperative
   Credit Society Ltd., Kugalur Post, Gobi Taluk
   Erode District 638 313.				..	Respondents

	Writ Petition filed under Article 226 of the Constitution of India praying for issuance of a Writ of Mandamus directing the 3rd respondent to compensate the petitioner Members of the Joint Liability Group No.7 of the 7th respondent for the sugarcane crop loss due to drought during the period 2012-2013.
		For Petitioner  	 	: Mr.B.Vijayakumar
		For R1			: Mr.M.Rajasekaran, ACGSC
		For RR2 to 7		: Mr.L.P.Shanmugasundaram
						   Spl.GP [Coop.]


O R D E R

Learned counsel appearing for the petitioner seeks permission of this Court to withdraw this writ petition and has also submitted a letter dated 05.08.2016 to the Registry to that effect. He has also made an endorsement in the writ petition.

2 In view of the submission of the letter dated 05.08.2016 to the Registry as well as the endorsement made by the learned counsel appearing for the petitioner, this writ petition is dismissed as withdrawn. No costs. Consequently, the connected miscellaneous petitions are also dismissed.

08.08.2016 NOTE:Issue order copy on 09.08.2016.

AP M.SATHYANARAYANAN. J AP To

1.The Secretary to Government Ministry of Agriculture Dept. of Agriculture & Coopeartion, Govt. of India, Krishi Bhavan Dr.Rajendra Prasad Road, New Dehli 110001.

2.The Chief General Manager Regional Office, National Bank for Agriculture & Rural Development 48, Mahatma Gandhi Road Nungambakkam, Chennai 600 034.

3.The Regional Manager Regional Office, Agriculture Insurance Company of India Ltd., Old No.156 [New No.323], Andra Insurance Building, 1st Floor Thambu Chetty St., [Parry's Corner] Chennai 600 001.

4.The Secretary to Government Agriculture Department, Tamilnadu State Government, Secretariat, Fort St George, Chennai 600 009.

5.The Registrar of Cooperative Societies M.V.Natarjan Maaligai, 170, Periyar EVR High Road, Kilpauk, Chennai 600 010.

6.The Deputy Registrar of Cooperative Societies O/o.Deputy Registrar of Cooperative Societies Bajanai Koil Street, Gobi-Erode Main Road Pudhupalayam Post, Gobichettipalayam-638476.

7.The Secretary K113, Kugalur Primary Agriculture Cooperative Credit Society Ltd., Kugalur Post, Gobi Taluk Erode District 638 313.

W.P.No.10846/2014 08.08.2016