JIBAN LAL BASU Vs. WEST BENGAL SURFACE TRANSPORT CORPORATION LTD.
LAWS(CAL)-1996-9-33
HIGH COURT OF CALCUTTA
Decided on September 05,1996

Jiban Lal Basu Appellant
VERSUS
West Bengal Surface Transport Corporation Ltd. Respondents


Referred Judgements :-

INDIAN IRON AND STEEL COMPANY LTD. V/S. LIEUTENANT COLONEL DIPANKAR BHATTACHARJEE [REFERRED TO]
STATE OF HARYANA VS. RAJINDRA SAREEN [REFERRED TO]
SAMSHER SINGH ISHWAR CHAND AGARWAL VS. STATE OF PUNJAB [REFERRED TO]
STATE OF MAHARASHTRA VS. VEERAPPA R SABOJI [REFERRED TO]
ANOOP JAISWAL VS. GOVERNMENT OF INDIA [REFERRED TO]
DHANJIBHAI RAMJIBHAI VS. STATE OF GUJARAT [REFERRED TO]
BABU LAL VS. STATE OF HARYANA [REFERRED TO]


JUDGEMENT

Altamas Kabir, J. - (1.)The Petitioner was appointed as trainee Driver (Bus) by the West Bengal Surface Transport Corporation Ltd., the Respondent No. 1 herein, on and from August 12, 1992. Thereafter, he was appointed on probation in the temporary post of bus driver with effect from January 1, 1994, on the terms and conditions set out in his appointment letter dated January 24, 1994, issued by the Managing Director of the Corporation, being Annexure 'A' to the writ petition.
(2.)As will be apparent from the Petitioner's said letter, such appointment was on probation for a period of one year with effect from January 1, 1994, subject to extension from time to time at the discretion of the management. Clause (d) of the said letter provides further that during the probationary period the Petitioner's services would be terminable with 48 hours notice from the side of the Corporation.
(3.)It appears that the said period of probation was extended for a further period of three months, with effect from January 1, 1995, and, thereafter, without extension of such period, the Petitioner was served with notice of termination of his services on May 24, 1995.
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