Posted On by &filed under Allahabad High Court, High Court.


Allahabad High Court
Khalil And Others vs Amina And Others on 28 January, 2010
Court No. - 4

Case :- WRIT - C No. - 14924 of 2009

Petitioner :- Khalil And Others
Respondent :- Amina And Others
Petitioner Counsel :- A.P. Tewari,R.K. Singh,S.S. Tripathi

Hon'ble Krishna Murari, J.

Sri Ratnesh Kumar Singh, learned counsel for the petitioners,
states that he does not want to press this petition and it may be
dismissed as withdrawn.

An application duly supported by the affidavit of petitioner no. 4
with a prayer to dismiss the writ petition as withdrawn has also
been filed.

Prayer made is allowed.

Writ petition stands dismissed as withdrawn. Interim order, if any,
stands vacated.

Order Date :- 28.1.2010
Dcs


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