APARNA MUNSHI Vs. STATE OF WEST BENGAL
LAWS(CAL)-2021-8-50
HIGH COURT OF CALCUTTA
Decided on August 23,2021

Aparna Munshi Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

Abjijit Gangopadhyay, J. - (1.)The two writ applications being WPA 17159 of 2019 and WPA 6598 of 2021 are taken up together.
(2.)There was an order passed by this court on 07.04.2021 for taking up the two matters at a time as those are related matters.
(3.)Learned advocate for the petitioner in WPA 17159 of 2019 came up on 19.08.2021 with one written instruction from his client for not pressing her application, being WPA 17159 of 2019. When that matter was called on that day, learned advocate for the related school, who is the petitioner in WPA 6598 of 2021, raised an objection as to how one matter out of the two matters, which the court directed to be taken up together, can be withdrawn. He also raised serious objection as to withdrawal of the writ application of the teacher, being WPA 17159 of 2019. However, without entering into such dispute, I decided to take up the matters together today as the matter relates to transfer of a lady teacher from her present school to another school which is pending for almost for 2 (two) years as WPA 17159 (W) of 2019 was filed on 30.08.2019.
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