AJIT KUMAR BHATTACHARYA Vs. COMMISSIONER OF POLICE
LAWS(CAL)-2019-2-82
HIGH COURT OF CALCUTTA (AT: STATE)
Decided on February 15,2019

Ajit Kumar Bhattacharya Appellant
VERSUS
COMMISSIONER OF POLICE Respondents

JUDGEMENT

Debangsu Basak, J. - (1.) The petitioner complains of police inaction.
(2.) Learned advocate appearing for the petitioner submits that, the petitioner is of advance age and also his wife. Both the petitioner and his wife had a tenanted premises which they have since vacated. The petitioner had granted a tenancy for 11 (Eleven) months. The same was subsequently renewed. Since, the petitioner is now homeless, the petitioner requires the tenanted premises for himself and for his wife. A civil suit is likely to take for a long time. The Police should vacate such tenancy.
(3.) The State is represented.;


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