STANHOPES COACHES PRIVATE LIMITED Vs. STATE OF TELANGANA
LAWS(APH)-2019-3-44
HIGH COURT OF ANDHRA PRADESH
Decided on March 11,2019

Stanhopes Coaches Private Limited Appellant
VERSUS
State of Telangana Respondents

JUDGEMENT

Challa Kodanda Ram, J. - (1.)The learned counsel for the petitioner seeks permission of the Court to withdraw the writ petition.
(2.)Permission is accorded. Accordingly, the writ petition is dismissed as withdrawn. As a sequel, the miscellaneous petitions if any, shall stand closed.
There shall be no order as to costs.

;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.