SHYAMAPRASAD MUKHERJEE, I. P. S. (RETD.) Vs. STATE OF WEST BENGAL AND OTHERS
LAWS(CAL)-1996-5-27
HIGH COURT OF CALCUTTA
Decided on May 31,1996

Shyamaprasad Mukherjee, I. P. S. (Retd.) Appellant
VERSUS
State of West Bengal and Others Respondents




JUDGEMENT

Shyamal Kumar Sen, J. - (1.)The facts inter alia involved in this writ petition are that the petitioner retired from the Indian Police Service as Director General of Police in West Bengal on 31st Jan., 1992 but has not received any retirement benefit.
(2.)On and from 1st February. 1978 the petitioner who was an IPS Officer of 1957 batch, was occupying flat No. H/A/6, Jadavpur Police Housing Estate, 1, Raja S. C. Mallick Road, Calcutta-32 which was allotted to him by West Bengal Police Directorate on rent @ 11% of his pay.
(3.)In 1987, rent of that flat was fixed at Rs. 275/0 per month which was recovered from his monthly Pay Bills till Dec., 1991. The said flat was never rent free as alleged by the respondents.
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