ANIL KUMAR GAYEN Vs. WEST BENGAL STATE ELECTRICITY BOARD
LAWS(CAL)-1983-4-2
HIGH COURT OF CALCUTTA
Decided on April 13,1983

ANIL KUMAR GAYEN Appellant
VERSUS
WEST BENGAL STATE ELECTRICITY BOARD Respondents

JUDGEMENT

- (1.) THE subject matter of challenge in this writ petition is the office Order No. 150 dated 23. 12. 1980 made by the respondent No. 7, Secretary, west Bengal State Electricity Board determining the date of birth of the petitioner as 11. 7. 1922 and his consequent date of retirement from the service under the Board from 30. 6. 1980.
(2.) THE petitioner was appointed temporality to act as an Assistant Linesman, Rana Chat Electric Supply with effect from 1. 1. 11953 under the Directorate of Electricity development, Government of West Bengal. As the said Directorate ceased to function with the setting up of the West Bengal state Electricity Board (hereinafter called the Board) with effect from 1. 5. 1955 the petitioner who was then substantively holding the post of Assistant Linesman was transferred to the Board as on deputation to foreign service with his consent. The petitioner was subsequently confirmed in the post of Linesman under the Board by order dated 30. 6. 1867.
(3.) THE petitioner admittedly signed a declaration of his date of birth as 1. 7. 1922 before the competent authority of the directorate of Electricity Development after he had joined service under the said Directorate and the said declaration is dated 1. 12. 1954. The original declaration has been produced before this Court and the petitioner after some prevarication has signified through his learned advocate Mr. Chakraborty his admission that it bears his signature in English.;


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