SUKRITI BHUSAN GUPTA Vs. DIRECTOR GENERAL OF POSTS & TELEGRAPHS AND OTHERS
LAWS(CAL)-1970-9-53
HIGH COURT OF CALCUTTA
Decided on September 11,1970

SUKRITI BHUSAN GUPTA Appellant
VERSUS
DIRECTOR GENERAL OF POSTS And TELEGRAPHS AND OTHERS Respondents

JUDGEMENT

T.K. Basu, J. - (1.) The three petitioners in this application Sukriti Bhusan Gupta, Hemanta Kumar Bhattacharjee and Shibdas Mukherjee were appointed as Lower Division Clerks in the Office of the Manager, Government of India Forms Stores, Calcutta, which was under the control of the Printing and Stationery Department of the Ministry of Works, Housing and Supply, Government of India.
(2.) The function of the Office of the Manager, Government of India Forms Stores was principally the printing, storage and distribution of Post and Telegraph forms.
(3.) With effect from the 15th March, 1955, the functions of the Manager, Government of India Forms Stores in so far as it related to the distribution and storage of Post & Telegraph forms were taken over by the Director General of Posts & Telegraphs. It was formed as a Separate unit as Posts & Telegraphs Forms Stores, Calcutta. The entire staff of the Manager, Government of India Forms Stores, was taken over by way of transfer to the Posts & Telegraphs Forms Stores, Calcutta. Naturally the petitioners were also taken over without giving them any option.;


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