MATTER OF: ASHIS MUKHERJEE Vs. STATE OF WEST BENGAL
LAWS(CAL)-2019-1-160
HIGH COURT OF CALCUTTA
Decided on January 28,2019

Matter Of: Ashis Mukherjee Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

ARINDAM SINHA,J. - (1.) This writ petition has been listed under heading 'to be mentioned' at instance of petitioner.
(2.) Petitioner is aggrieved by communication dated 1st August, 2018 by which he was told he is to retire on completing 60 years of age as on 31st January, 2019.
(3.) Mr. Saha Roy, learned advocate appears on behalf of petitioner and draws attention to notification dated 27th January, 2017 which says, inter alia, as follows: "In exercise of the powers conferred by section 4 of the West Bengal Universities (Control of Expenditure) Act, 1976 (West Ben. Act XVII of 1976) as amended by the Ordinance No. 1 of 2017 {The West Bengal Universities (Control of Expenditure) (Amendment) Ordinance, 2017}, the Governor is hereby pleased to direct that the age of retirement of full-time regular teachers and Principals, holding a substantive post and enjoying Government-approved regular scale of pay, including Librarians and Graduate Laboratory Instructors (enjoying teaching status and equivalent scale of pay) in all State-aided Universities and Government-aided colleges, who are in service on 1st January, 2017 and scheduled to retire on or after 31st January, 2017, shall be enhanced from sixty (60) years to sixty two (62) years, with immediate effect." ;


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