NURJAHAN KHATUN Vs. STATE OF WEST BENGAL
LAWS(CAL)-2019-7-260
HIGH COURT OF CALCUTTA
Decided on July 31,2019

NURJAHAN KHATUN Appellant
VERSUS
STATE OF WEST BENGAL 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 application for injunction and/or appropriate order.
(2.) This appeal arises out of a judgment and order dated 4th June, 2018, passed by a learned Single Judge in WP No. 2234 (W) of 2018 (Mst. Nurjahan Khatun vs. The State of West Bengal & Ors.).
(3.) By the impugned judgment and order, the learned Single Judge was pleased to dismiss the writ petition finding no merit in the same.;


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