STATE OF WEST BENGAL Vs. A S NARAYANA
LAWS(CAL)-1976-7-16
HIGH COURT OF CALCUTTA
Decided on July 06,1976

STATE OF WEST BENGAL Appellant
VERSUS
A.S.NARAYANA Respondents

JUDGEMENT

Salil Kumar Datta, J. - (1.)By a resolution dated 3rd February, 1970, the Governor of West Bengal constituted a Bureau of Investigation for purpose mentioned therein. The resolution is as follows : Resolution No. 494-F.T. IE/-121/69-S.T., Calcutta, dated the 3rd February, 1970.
(2.)The Governor is pleased to constitute a 'Bureau of Investigation' in the 'Finance Department' for the purpose of investigation of cases of evasion of sales tax as well as malpractices connected therewith. The composition of the Bureau will be as follows:-
(i) A Special Officer, who will have thorough knowledge and understanding of the work of the Commercial Tax Directorate. To facilitate work he will have ex-officio status of Additional Commissioner of Commercial Taxes and will work in close liaison with the Commissioner of Commercial Taxes.

(ii) A Superintendent of Police having jurisdiction over the entire territory of West Bengal including City of Calcutta. He will work under the guidance of the Special Officer and the overall control of the Finance Department.

(iii) Such number of officers and staff as may be considered necessary and sanctioned by the Governor from time to time to assist the Special Officer and the Superintendent of Police in the discharge of their duties.

(3.)The Headquarters of the Bureau will be in the Writers' Buildings for the present.
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