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J S Venugopala Reddy vs State Of Karnataka on 29 September, 2010

Karnataka High Court
J S Venugopala Reddy vs State Of Karnataka on 29 September, 2010
Author: V.G.Sabhahit & B.V.Nagarathna
IN THE HIGH COURT OF KARNATAKA AT BANGALORE

DATED THIS THE 29TH DAY OF SEPTEMBER. 

PRESENT
THE HONTSLE MR. JuSTIcEiy,G.SAR,I--I;IRjIfr»  «

AND

THE HONBLE MRS. JUS'I"i£_E I~3.'V,I\'IAGARAT:jI.I$1I§

WRIT APPEAL N0.364H3/;?.0I0 [CS-l§.E5S) 

BETWEEN:

1.

J SVENUGOPALA REDDY  jy
SRINIVASAREDDY' "   - I
AGED ABOU'E,53 YEARS"  _  
PRESIDENT,  DA\[_ANAG'ERE DISTRICT
CENTRAL c;Q,.-OR"-RARI'§.LT'D.I-- " 
DAVANAGERE.;.5V7=:'.._O02' "

B V, CHf1ND'E{z7&SHEK1\R"'* ._ ' -

S/O--UJJAPPA"~  "   

AGEDABOUT 52.yI£.ARS

D1RI:cT'0R','  DAV'A1\}'AGERE DISTRICT
QENTRAL CQ--0P BANK LTD
J,C'DA§J.AN.AGI:RE4:3:*7' 002

I f 
'='__S/Cv RP  SHETTY

V IrIGI«:D'AI3<jUT 49 YEARS

"*DIR..ECT€')R, THE DAVANAGERE DISTRICT
CENTRAL CO--OP BANK LTD

 I  DAVANAGERE677 002

*   SHANMUKHAPPA

S/O K HALAPPA

AGED ABOUT 55 YEARS

DIRECTOR, THE DAVANAGERE DISTRICT
CENTRAL CO~OP BANK LTD
DAVANAGERE677 002

B H BASAVARAJAPPA
S / O SIDDAPPA



6.

AGED ABOUT 59 YEARS

DIRECTOR. THE DAVANAGERE DISTRICT
CENTRAL CO--OP BANK LTD
DAVANAGERE--577 002

P S SURESHGOUDA
S/O SIDDANGAGOUDRU

AGED ABOUT 52 YEARS    . H 
DIRECTOR, THE DAVANAGERE DISTRICT * A ' "
CENTRAL CO«OP BANK LTD  i A  "
DAVANAGERE--577 002  . A V' g ~
 APRELLANTS

(By Sri: JAY KUMAR S PAUL. SR_.C"OU_N'SEL  
SR1 MAHESH R UPPIN,   _   _ 

AND:

1.

STATE OE.RA.RNATAI<A ..

BY IS  1 _ _.  S
DEPARTMEI~IT"OE C'Oi;OPERATI.ON

M S BUILDIN+i;BANGALtJ--RE«55B 001

JO'-I.NT--_ 'CO OPERATIVE SOCIETIES
BAN GALORE DIS/*ISiQN»..4 
BANGAI,ORE"- " 

TH'EA.DAvAISI.AGERE DISTRICT CENTRAL

 v.'.C1CO;1QPERATIvE«----BANK
~ . " LTD'. , A DAVANAGERE
 BY MANAGING DIRECTOR
"~E'_DAV!-XNvAG.ER"E--57O 002



S,'..O' MURIGENDRAPPA
AGED ABOUT 42 YEARS

AS ' MANAGING DIRECTOR

*  DDCC BANK LTD

DAVANAGERE677 002

M S BASAVARAJAPPA

S/O M K SI-IIVALINGAPPA

AGED ABOUT 55 YEARS

2030/ 254, 47" MAIN, 9"' CROSS

S S BLOCK, DAVANAGERE - 577 004



6. B N VEJAYA KUMAR

S / O NOT KNOWN

AGED ABOUT 51 YEARS
CHARTERED ACCOUNTANT
NO225, 4"?" MAIN

P J EXTENSION
DAVANAGERE--577' 002

7. EKANT}-I D RAIKAR   

S/O DEVARAYA BHIKKAPPA '
AOEDABOUTSOYEARS I  ~   A ~ 
ADVOCATE. NO.327, A V I: COLLEGE ROAD: , " '
OPP:NANDINI HOTEL, NEARSTADIUM ._   
DAVANAGERE-577 002    

8. K G REVANASEDDEISHWARA '  _ I 
DIRECTOR, DAVANAGE.REUJS,TRICT CENTRAL
CO--OP BANK LIMETEDKAT'FAiAGER£.--5'77 219
TQ CHANNAGERI D1STRI(:T: DAVANAOERE

9. D PRAKASH S;/O SIDDAI°PA.-- jg 
DIREC?"OR,""DAVANAGERE DISTRICT CENTRAL
CO--QP SANI;'.;:,IMITED';'--SADA POST

 DISTRIr;'T§DAV*I/INIAS ERE

10. P S HA1§IUMANTI'~IA;vPA..s/O SHIVAPPA
DIRECTOR; DA--vANAG'ERE DISTRICT CENTRAL
,, .<_:O--OP BANKHLIMIT-ED, KANAKADASA ROAD
~ .I.11\2iA;,EISVENNUR' " ---------- ~ * '

I v. I '1'Q:HARIIIARA

'  T DIST_RIC'-T;_D1AvANAOERE
   RESPONDENTS

{By Sn: MAINJUNATH, ADV FOR R-5. 6 es: 7, SRI D VIJAY

'VRUMAR, ACA FOR OTHER RESPONDENTS)

THIS WRIT APPEAL IS FILED U/S 4 OF' THE

  HIGH COURT ACT PRAYING TO SET ASIDE
  THE ORDER PASSED IN THE WRIT PETITION 26248/2010
"   DATED 23/9/10.

This Appeal coming on for Preliminary Hearing this
day, SABHAHIT J, defiivered. the following:



JUDGMENT

Learned Senior Counsel appearing for the appe11_a.r_i:tsVV”‘~u:’~;.u”‘-«

seeks permission to withdraw the appeal.

In View of the submission, the writ a§)p_e»a1 is diéinfisseai ”

as withdrawn.

SIR

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