IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 5763/2014
  
  
  
  TEENA SHARMA ..... Petitioner
  
  Through: Mr. Rahul Raj Malik, Adv.
  
  
  
  
Versus
  
  
  
  UNION OF INDIA and ORS ..... Respondents
  
  Through: Mr. Kirtiman Singh and Ms. Prerna Shah Deo, Advs. for UOI.
  
  CORAM:
  
   HON'BLE THE CHIEF JUSTICE
  
   HON'BLE MR. JUSTICE RAJIV SAHAI ENDLAW
  
   O R D E R
  
   11.02.2015
  
  
  
  The learned counsel for the petitioner seeks permission of this
  Court to withdraw the writ petition.
  
  Permission is accorded and the writ petition is dismissed as
  withdrawn.
  
  
  
  CHIEF JUSTICE
  
  
  
  
  
  
  
   RAJIV SAHAI ENDLAW, J.
  
  FEBRUARY 11, 2015
  
  bs
  
  $ 12