SASANKA SEKHAR DAS Vs. WEST BENGAL BOARD OF SECONDARY EDUCATION & ORS.
LAWS(CAL)-1976-12-32
HIGH COURT OF CALCUTTA
Decided on December 06,1976

Sasanka Sekhar Das Appellant
VERSUS
West Bengal Board Of Secondary Education And Ors. Respondents

JUDGEMENT

Dipak Kumar Sen, J. - (1.)Sasanka Sekhar Das, the petitioner in these proceedings, was appointed the headmaster of the Bargachia Union Priya Nath Pathsala in Howrah (hereinafter referred to as the said school), an aided school affiliated to the West Bengal Board of Secondary Education (hereinafter referred ti as the Board).
(2.)Since the 8th April 1974 and at the material time the school was in charge of an Ad hoc Committee.
(3.)The previous Managing Committee of the school, which ha superseded, had challenged the legality of the Ad hoc Committee Civil Rule No. 3441(W) of 1974 before this Court in its constitutional writ jurisdiction without success. Ultimately, the Appeal Court directed the present Ad hoc Committee to take steps for reconstitution of the managing Committee according to law by the 7th Oct., 1974 which date was later extended up to the 14th Oct., 1974-
;


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