SATINDRA NATH BISWAS Vs. STATE OF WEST BENGAL
LAWS(CAL)-1994-12-9
HIGH COURT OF CALCUTTA
Decided on December 23,1994

Satindra Nath Biswas Appellant
VERSUS
STATE OF WEST BENGAL AND ORS. Respondents


Referred Judgements :-

KANTI BHUSAN BHOWMICK VS. KALYANI UNIVERSITY [REFERRED TO]
CALCUTTA MUNICIPAL CORPORATION VS. S WAJID ALI [REFERRED TO]
MD JAHEERUDDIN VS. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]
MANAGING DIRECTOR ECIL HYDERABAD VS. B KARUNAKAR [REFERRED TO]
CHARAN LAL SAHU RAKESH SHROUTI RAJKUMAR KESWANI NASRIN BI VS. UNION OF INDIA [REFERRED TO]
EXPRESS NEWSPAPERS PRIVATE LIMITED VS. UNION OF INDIA [REFERRED TO]
SUKHWINDER PAL BIPAN KUMAR GANGA BISHAN SUBH KARAN INDER MAL GOPI RAM VS. STATE OF PUNJAB [REFERRED TO]
HUKAM CHAND SHYAM LAL VS. UNION OF INDIA [REFERRED TO]
STATE OF HARYANA VS. RAJINDRA SAREEN [REFERRED TO]
STATE OF PUNJAB VS. RAMJILAL [REFERRED TO]
M PENTIAH VS. MUDDALA VEERAMALLAPPA [REFERRED TO]
SUPREME COURT ROMANE DAYARAM SHELTY V. THE INTERNATIONAL AIR PORT AUTHORITY OF INDIA [REFERRED TO]
BEST AND CROMPTON ENGINEERING LTD. V. DAMODAR VALLEY CORPORATION [REFERRED TO]
STATE OF W.B. AND ORS. V. CHIRA RANJAN SHIT [REFERRED TO]


JUDGEMENT

Satya Brata Sinha, J. - (1.)This application is directed against an order dated 2nd June, 1994 passed by the Executive Council of the Jadavpur University whereby and where under a punishment of compulsory retirement has been imposed as against the petitioner.
(2.)Bereft of all the necessary details the fact of the matter is as follows.
(3.)The petitioner admittedly is a non-teaching staff of the respondent University. A disciplinary proceeding was initiated against him, three charges framed against him and he was placed under suspension by an order dated 13/4/1993.


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