Loading...
Responsive image

Roshni Swaminathan vs Director General Of Police on 25 January, 2011

Kerala High Court
Roshni Swaminathan vs Director General Of Police on 25 January, 2011
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 30808 of 2010(A)


1. ROSHNI SWAMINATHAN,
                      ...  Petitioner

                        Vs



1. DIRECTOR GENERAL OF POLICE,
                       ...       Respondent

2. SUPERINTENDENT OF POLICE,

3. S.I. OF POLICE,

4. STATE OF KERALA, REPRESENTED

                For Petitioner  :SRI.P.VIJAYA BHANU (SR.)

                For Respondent  : No Appearance

The Hon'ble MR. Justice THOMAS P.JOSEPH

 Dated :25/01/2011

 O R D E R

THOMAS P.JOSEPH, J.

====================================
W.P(C) No.30808 of 2010
====================================
Dated this the 25th day of January, 2011

J U D G M E N T

Learned counsel for petitioner seeks permission to withdraw the

Writ Petition. Permission is granted.

Writ Petition is dismissed as withdrawn.

THOMAS P. JOSEPH, JUDGE.

vsv

Leave a Comment

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

Cookies help us deliver our services. By using our services, you agree to our use of cookies. More Information