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Mr.Sathish Kumbhat vs The Sub Registrar on 21 April, 2009

Madras High Court
Mr.Sathish Kumbhat vs The Sub Registrar on 21 April, 2009
       

  

  

 
 
 IN THE HIGH COURT OF JUDICATURE AT MADRAS
DATE: 21-04-2009

CORAM

THE HONOURABLE MR.JUSTICE M.JAICHANDREN

Writ Petition No.1053 of 2004

Mr.Sathish Kumbhat							.. Petitioner.

Versus

1.The Sub Registrar,
Ambattur, Chennai-54.

2.The Special Deputy Collector
(Stamp Paper),
District Collector Office,
Rajaji Salai, Chennai-1.						.. Respondents.


Prayer: This petition has been filed seeking for a writ of Mandamus, directing the 2nd respondent to release the original sale deed in respect of sale Deed registered as Document No.3969/2000. 




		For Petitioner	  : Mr.P.R.Balasubramanian

		For Respondents   : Mr.V.Viswanathan (AGP)

O R D E R

Today, when this writ petition was taken up for hearing, the learned counsel appearing for the petitioner had submitted that the writ petition had become infructuous. He has also made an endorsement to that effect.
M.JAICHANDREN,J.

2. Based on the submission made by the learned counsel appearing for the petitioner and in view of the endorsement made, this writ petition is dismissed as infructuous. No costs.

csh

To

1.The Sub Registrar,
Ambattur, Chennai-54.

2.The Special Deputy Collector
(Stamp Paper),
District Collector Office,
Rajaji Salai,
Chennai 1

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