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Hemraj vs The Competent Authority on 27 January, 2011

Madhya Pradesh High Court
Hemraj vs The Competent Authority on 27 January, 2011
Writ Petition No. 14550 of 2006

27/01/2011

Shri R. K. Nanhorya, learned counsel for the
petitioner.

Learned counsel for the petitioner has prayed for
withdrawal of the petition.

Prayer allowed.

The petition is accordingly dismissed as
withdrawn. I. A. No. 7069/06 an application for ad-

interim writ also stands rejected.

(AJIT SINGH) (SANJAY YADAV)
JUDGE JUDGE

SC

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