MD NAZRUL GAZI & ORS Vs. STATE OF WEST BENGAL & ORS
LAWS(CAL)-2019-2-88
HIGH COURT OF CALCUTTA
Decided on February 26,2019

Md Nazrul Gazi And Ors Appellant
VERSUS
State Of West Bengal And Ors Respondents

JUDGEMENT

Biswanath Somadder, A.C.J. - (1.) By consent of the parties, the appeal is treated as on day's list and taken up for consideration along with the connected applications.
(2.) The instant appeal arises out of a judgment and order dated 1st November, 2018, passed by a learned Single Judge in W. P. 22043 (W) of 2018 (Mst. Ruma Khatun Bibi vs. The State of West Bengal & Ors.).
(3.) By the impugned judgment and order, the learned Single Judge was pleased to dispose of the writ petition with the following direction:- "In those circumstances, the Officer-in-Charge, Shasan police station is directed to complete the investigation as expeditiously as possible but not later than a period of two months from date. Any articles that may be recovered by the police after due satisfaction may be made over to the writ petitioner in accordance with law. With the aforesaid direction, W. P. 22043 (W) of 2018 is hereby disposed of.";


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.