STATE OF WEST BENGAL Vs. DEBABRATA SINGHA
LAWS(CAL)-2019-11-162
HIGH COURT OF CALCUTTA
Decided on November 13,2019

STATE OF WEST BENGAL Appellant
VERSUS
Debabrata Singha Respondents

JUDGEMENT

DIPANKAR DATTA, J. - (1.) O.A. 361 of 2015, at the instance of Debabrata Singha (hereafter the original applicant), was allowed by the West Bengal Administrative Tribunal (hereafter the tribunal) by its judgment and order dated 30th August, 2018. Aggrieved thereby, the respondents in such original application are the petitioners before us in this writ petition under Article 226 of the Constitution of India.
(2.) Before we proceed to notice the judgment and order impugned, we consider it appropriate to trace the facts and circumstances that drove the original applicant to the tribunal not once but twice.
(3.) The original applicant claimed that he had been appointed on a Group-D post at Panchagram Primary Health Centre, 24-Parganas on 9th February, 1984 whereupon he had joined the following day. Thereafter, he was transferred from such health centre to Baranagore State General Hospital on 7th December, 1984 and lastly he was transferred to Dr. B.C. Roy Memorial Hospital for Children (hereafter the said hospital) on 20th February, 1986. While being attached to the said hospital, the original applicant was confirmed as a permanent staff by an order dated 17th November, 1987. Having put in more than a decade's service in the said hospital, the original applicant was utterly surprised to find the official respondents restrain him from performing his duties and also from signing the Attendance Register without assigning any reason whatsoever. Subsequently, the pay and allowances of the original applicant were also stopped.;


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