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Jharkhand High Court
Chandreshwar Rai vs Singhbhum Dist Central Co-Oper on 16 September, 2011
             IN THE HIGH COURT OF JHARKHAND AT RANCHI
                         W.P. (S) No. 4243 of 2005
             Chandreshwar Rai ...       ...     ...   ...    ...      Petitioner
                                        Versus
             The Singhbhum District Central
             Co-operative Bank Ltd and others         ...    ...      Respondents
                                   ------

CORAM: HON’BLE MR. JUSTICE D. N. PATEL

—–

For the Petitioner: Mr. M.M. Sharma
For the Respondents: Mr. Krishna Muarari

——

th
09/Dated: 16 September, 2011

1) Learned counsel for the petitioner, upon instructions from his
client, seeks permission to withdraw this writ petition.

2) Permission, as sought for, is granted.

3) This writ petition is disposed of, as withdrawn.

4) Interim relief, if any granted by this Court, stands vacated.

Manoj/cp.2                                                         (D. N. Patel, J)
 

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