BANI KUMAR SARANGI Vs. JYOTIRMOY BASU, GENERAL MANAGER CALCUTTA TELEPHONES & ORS.
LAWS(CAL)-1983-7-31
HIGH COURT OF CALCUTTA
Decided on July 26,1983

Bani Kumar Sarangi Appellant
VERSUS
Jyotirmoy Basu, General Manager Calcutta Telephones And Ors. Respondents

JUDGEMENT

Bankim Chandra Ray, J. - (1.) The judgement of the Court was as follows:- Let this application appear at the top of the list on 2.8.83. In the meantime, the Calcutta Telephone Authorities are directed to show cause why penal action by way of damages should not be levied against the telephone authorities for acting arbitrarily and injudiciously in disconnecting the telephone connection of the petitioner, being telephone number 44-6789 at 98B, C.I.T. Road, Calcutta-14, when it appears from the averments made in the writ application that the last bill that was served on him was duly paid by him. The telephone authorities are further directed, particularly the authority who is responsible for making the irresponsible order of disconnecting the telephone connection of a doctor, to be present before this Court on 2nd August, 1983 at 10.30 A.M. and to satisfy this Court why he has passed such an irresponsible order and whether before issuing such an order for disconnecting the telephone line any warding notice was served on the doctor (the petitioner in this matter) intimating him that his telephone connection will be disconnected if any bill remaining unpaid be not paid within 48 hours or 72 hours.
(2.) In the meantime the telephone authorities are directed by a Mandate to restore the telephone connection of the petitioner within 24 hours from the date and time of receipt of this order. Let this order be sent to the telephone authorities by special messenger forthwith by the office of this Court.;


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