AD-HOC COMMITTEE, UTTAR JHAPARDAH SARADAMONI BALIKA VIDYALAYA Vs. SANGHAMITRA GHOSH (DE) (SMT.)
LAWS(CAL)-1996-6-43
HIGH COURT OF CALCUTTA
Decided on June 17,1996

Ad -Hoc Committee, Uttar Jhapardah Saradamoni Balika Vidyalaya Appellant
VERSUS
Sanghamitra Ghosh (De) (Smt.) Respondents


Referred Judgements :-

SCHOOL BOARD,24 -PARGANAS (NORTH & SOUTH) AND ORS. V/S. DUKHIRAM SARDER AND ORS. [REFERRED TO]
DUBRAJPUR GIRLS' HIGH SCHOOL AND ORS. V/S. PRADIP KUMAR MITRA [REFERRED TO]
DR. ARUNDHATI AJIT PARGAONKAR V/S. STATE OF MAHARASHTRA AND ORS. [REFERRED TO]
SAMIR BAGCHI V/S. STATE OF WEST BENGAL AND ORS. [REFERRED TO]
ASHOK KUMAR CHATTERJEE V/S. STATE OF WEST BENGAL AND ORS. [REFERRED TO]
JAMMU & KASHMIR PUBLIC SERVICE COMMISSION AND ORS. V/S. DR. NARINDER MOHAN AND ORS. [REFERRED TO]
M A HAQUE VS. UNION OF INDIA [REFERRED TO]
J AND K PUBLIC SERVICE COMMISSION VS. NARINDER MOHAN [REFERRED TO]


JUDGEMENT

S.B. Sinha, J. - (1.)Both the appeals being interrelated were taken up for hearing together and are being disposed of by this common judgment.
(2.)F.M.A.T. No. 3608/91 arises out of judgment dated June 20, 1991 passed by M. Mazumder, J. whereas F.M.A.T. No. 2709/94 arises out of an order dated August 11, 1994 passed by S.K. Mukherjee J. in CO. No. 11070 (W)/89 filed by Sanghamitra Ghosh (De) (hereinafter referred to as Ghosh) who was the writ Petitioner in CO. No. 12833 (W) 91. She has also filed a cross -objection as against a portion of the judgment dated June 20, 1991 which has been marked as C.O.T. No. 813 of 1992.
(3.)The question which arises for consideration in this application is as to whether the writ Petitioner Sanghamitra Ghosh (De) or the Respondent No. '6' was to be appointed as an organiser assistant teacher in bio -science in Uttar Jhaparda Saradamoni Balika Vidyalaya which is a 4 -Class Junior High School (hereinafter referred to as the 'said School').
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