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Kolkata High Court (Appellete Side)
Panskura Municipality And ... vs State Of West Bengal And Others on 27 March, 2012
Author: Soumitra Pal

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27. 3 . 2012

W.P. 27040(W) of 2008

Panskura Municipality and another Versus

State of West Bengal and others Mr. Dilip Kumar Sinha,

..for the petitioners.

It is submitted by Mr. Dilip Kumar Sinha, learned advocate appearing on behalf of the petitioners, on instruction, that his clients do not want to proceed with the instant writ petition. A letter dated 20th January, 2012 addressed by the Chairman, Panskura Municipality, to that effect, is furnished in Court today. Let it be kept on record.

In view of the submission made and in view of the contents contained in the letter dated 20th January, 2012, the writ petition is dismissed as not pressed. Interim order, if any, is vacated. No order as to costs. Urgent photostat certified copy of this order, if applied for, be furnished to the petitioners on priority basis.

( Soumitra Pal, J. )

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