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Jharkhand High Court
Saraswati Devi vs State Of Jharkhand & Ors on 21 June, 2011
               IN THE HIGH COURT OF JHARKHAND AT RANCHI
                            W.P. (S) No.2913 of 2010
            Saraswati Devi.                           ......Petitioner. 
                                     ­Versus­
            The State of Jharkhand & Ors.             .......Respondents.
                                      ­­­­­­
           CORAM : HON'BLE MR. JUSTICE NARENDRA NATH TIWARI
                                       ­­­­­­
            For the Petitioner :       Mr. Rupesh Singh, Advocate.  
            For the State      :       J.C. to G.P.III
                                       ­­­­­­
03/21.06.2011

: Mr. Rupesh Singh, learned counsel, appearing on behalf of 
the  petitioner, seeks   permission  to  withdraw  this   writ   petition  in 
order to file appeal against the impugned order 24th  February, 
2010 before the appropriate forum. 

Permission is accorded. 

Accordingly, this writ petition is dismissed as withdrawn. 

 

 (Narendra Nath Tiwari, J.)
Sanjay/


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