IN THE HIGH COURT OF DELHI AT NEW DELHI
  25.
  LPA 310/2011, CM No.6596-6598/2011
  
  RAKESH KUMAR SINGH ..... Appellant
  Through: Mr. B.B. Sawhney, Sr. Adv. with
  Mr. Sunil Kumar, Mr.Amit Singh, Mr.Kamal Pandey, Mr. Sukumar, Advs.
  
versus
  
  UNION OF INDIA and ORS ..... Respondents
  Through: Mr. A.K. Srivastava, Adv. for
  Mr. Jatan Singh, Adv. for UOI
  Mr. H.S. Parihar, Mr. K.S. Parihar,
  Advs. for Respondent No.2
  CORAM:
   HON'BLE THE CHIEF JUSTICE
   HON'BLE MR. JUSTICE SANJIV KHANNA
  
   O R D E R
   31.03.2011
  
  Mr. B.B. Sawhney, learned senior counsel appearing for the appellant
  submitted that he may be permitted to withdraw the appeal as he really does not
  have the grievance solely because the symbol has not been accepted but he
  intends to challenge the procedural aspects which are adopted by the Union of
  India at various levels relating to such kind of works which affect various
  provisions of the Official Languages Act and many other provisions of various
  statutes as well as Article 14 of the Constitution of India. If we
  
  
  
  LPA 310/2011
  Page 1 of 2
  understand the submission of Mr. Sawhney in a proper perspective, he wants to
  file a petition in the larger public interest.
  In view of the aforesaid, we are inclined to permit the withdrawal of the
  appeal with liberty to file a Public Interest Litigation with the appropriate
  pleadings and data which are necessary to sustain a Public Interest Litigation.
  
  
  CHIEF JUSTICE
  
  
  
  SANJIV KHANNA, J
  MARCH 31, 2011
  pk
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  LPA 310/2011
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