RANJIT KUMAR DE CHOWDHURY Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-7-28
HIGH COURT OF CALCUTTA
Decided on July 04,1996

RANJIT KUMAR DE CHOWDHURY Appellant
VERSUS
STATE OF WEST BENGAL Respondents




JUDGEMENT

Satyabrata Sinha, J. - (1.)This appeal is directed against a judgment and order dated 2.5.1983 passed by C.K. Banerjee, J. in C.R. No. 3878 (W) of 1983 whereby and where under the said learned Judge rejected the writ application filed by the petitioner without assigning any reasons whatsoever.
(2.)The fact of the matter lies in a very narrow compass.
(3.)The appellant at the material time was a constable attached to DAP, Cooch Behar. He was served with a charge-sheet dated 22.4.1980 by the respondent No. 2 who admittedly is the Disciplinary Authority alleging gross misconduct unbecoming of a Police Officer as he during the life time of his wife Smt. Nilima De Chowdhury contacted another marriage with Smt. Sefali De Chowdhury in violation of Rule 30 of the West Bengal Government Servant Conduct Rules, 1959.
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