HARI SINGH TOMAR Vs. MADHYA PRADESH MEDICAL COUNCIL
LAWS(MPH)-2021-2-72
HIGH COURT OF MADHYA PRADESH
Decided on February 18,2021

Hari Singh Tomar Appellant
VERSUS
Madhya Pradesh Medical Council Respondents

JUDGEMENT

ANAND PATHAK,J. - (1.) Heard on admission through video conferencing. The instant appeal under Section 2(1) of the Madhya Pradesh Uchch Nyayalaya (Khand Nyaypeeth Ko Appeal) Adhiniyam, 2005 has been preferred by the appellant being crestfallen by the order dated 10.02.2020 passed in Writ Petition No.2887/2020, whereby learned Judge of the writ court disposed of the writ petition preferred by the petitioner with direction to the National Consumer Disputes Redressal Commission to dispose of the matter as expeditiously as possible on the undertaking of the petitioner regarding withdrawal of petition to avail the remedy by way of pending proceedings before the National Consumer Disputes Redressal Commission.
(2.) At the outset, learned counsel for the appellant raised the grievance that his case has been disposed of by the learned writ court at the threshold on the prayer of counsel for the petitioner for withdrawal of petition with direction to the commission to decide the matter as early as possible, whereas appellant/petitioner never intended to withdraw the petition as according to him factual matrix of the case raises enough grounds for consideration before the writ court.
(3.) Learned counsel for the respondents opposed the prayer and referred the impugned order with submission that petitioner himself withdrew the petition, therefore, appeal may be dismissed.;


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