DEEPTI DUTTA (BHATTACHARJEE) Vs. MAULANA ABUL KALAM AJAD UNIVERSITY
LAWS(CAL)-2019-5-46
HIGH COURT OF CALCUTTA
Decided on May 16,2019

Deepti Dutta (Bhattacharjee) Appellant
VERSUS
Maulana Abul Kalam Ajad University Respondents

JUDGEMENT

Sahidullah Munshi, J. - (1.) Question of law and fact involved in this case are common and identical with that of the writ petition being W.P. No.11280(W) of 2018. The order of show-cause dated 07.10.2017, order of suspension dated 12.10.2017 and the order of termination dated 23.03.2018, issued by (Prof.) Dr. Sumanta Bhattacharyya, Principal, HETC in this case are identical with those in W.P. No.11280(W) of 2018. Since I have set aside the entire proceeding right from the issuance of the show-cause notice to the order of termination, the issues involved in this writ petition are also governed by the judgment and order dated May 16, 2019 in W.P. No.11280(W) of 2018 in Dr. Sankar Prasad Mukherjee Vs. Maulana Abul Kalam Ajad University & Ors.
(2.) Accordingly, the order of show-cause dated 07.10.2017, order of suspension dated 12.10.2017 and the order of termination dated 23.03.2018, issued by (Prof.) Dr. Sumanta Bhattacharyya, Principal, HETC, are set aside and quashed.
(3.) The writ petition, accordingly, succeeds and allowed.;


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