NABA KUMAR NAYAK Vs. STATE OF WEST BENGAL AND OTHERS
LAWS(CAL)-1970-12-28
HIGH COURT OF CALCUTTA
Decided on December 11,1970

NABA KUMAR NAYAK Appellant
VERSUS
State of West Bengal and Others Respondents

JUDGEMENT

Tarun Kumar Basu, J. - (1.) Since the year 1930 the petitioner Naba Kumar Nayak and one Sm. Karal Badani Dassi were granted Joint Licences under the Bengal Excise Act 1909 (hereinafter referred to as the Act) in respect of a Foreign Liquor 'off' shop at premises no. 86, Upper Circular Road, Calcutta under the name and style of "Circular Stores" (hereinafter referred to as the shop).
(2.) On the 19th November 1961 Sm. Karal Badani Dassi died leaving Sm. Nalini Bala Dassi the respondent no. 5 herein who was her daughter as the sole heir and legal representative." After the death of Sm. Karal Badani Dassi, the petitioner was granted a licence for the shop for a period upto 31st January, 1962.
(3.) It is the petitioner's case that on the 8th December, 1961 an application was made at the instance of the respondent Nalini Bala and some of her relations for the issue of a joint licence in the name of petitioner and the respondent Nalini Bala.;


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