ANIL CHORONE ROQUITTE & ORS Vs. STATE OF WEST BENGAL & ORS
LAWS(CAL)-2019-1-52
HIGH COURT OF CALCUTTA
Decided on January 07,2019

ANIL CHORONE ROQUITTE And ORS Appellant
VERSUS
State Of West Bengal And Ors Respondents

JUDGEMENT

Biswanath Somadder, 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 application.
(2.) The instant appeal arises out of a judgment and order dated 28th August, 2018, passed by a learned Single Judge in W. P. 24132 (W) of 2014 (Anil Chorone Roquitte Ors. vs. The State of West Bengal & Ors.). By the said impugned judgment and order, the learned Single Judge proceeded to dismiss the writ petition for reasons stated therein.
(3.) Now, the present appeal has been preferred by the writ petitioners.;


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