SABYASACHI SENGUPTA Vs. NANI GOPAL DATTA
LAWS(SC)-1990-4-26
SUPREME COURT OF INDIA (FROM: CALCUTTA)
Decided on April 11,1990

Sabyasachi Sengupta Appellant
VERSUS
Nani Gopal Datta Respondents

JUDGEMENT

- (1.)This application is filed by the State of West Bengal for clarification of the two orders of this court dated September 7 and 27/09/1989 in Special Leave Petition (Civil) No. 10670 of 1989 in the context of the order dated September 4 and order/report dated September 15, 1989 passed by a division bench of the High court of Calcutta in Writ Appeal Nos. 240 and 241 of 1989 in the Matter No. 1436 of 1988.
(2.)This case has got a chequered history, the facts of which are set out in clear terms in the judgment dated 10/07/1989 of the High court of Calcutta vide Annx. I to this application. Therefore, it is not necessary to reiterate the entire facts, but suffice to refer a few relevant facts for the disposal of this application.
(3.)A batch of employees of the State of West Bengal belonging to the West Bengal Civil Service (Executive) filed writ petition being Matter No. 1436 of 1988 under Article 226 of the Constitution of India. Subsequently some more members of the said cadre were added as respondents on their application and they also supported the writ petition. The original respondents to the writ petition who are also in the same cadre as well as the State government which is made a party opposed the writ petition.
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