ANANDA GOPAL CHAKRABORTY AND OTHERS Vs. DISTRICT SCHOOL BOARD (PRIMARY) BURDWAN AND OTHERS
LAWS(CAL)-1996-8-39
HIGH COURT OF CALCUTTA
Decided on August 30,1996

Ananda Gopal Chakraborty And Others Appellant
VERSUS
District School Board (Primary) Burdwan And Others Respondents

JUDGEMENT

Shyamal Kumar Sen, J. - (1.)It is the case of the writ petitioners that the petitioners are trained candidates having requisite qualifications for the posts of Primary School Teachers under the Burdwan District School Board and were interviewed by the selection committee on different dates at various places in Burdwan in the year 1975-1983.
(2.)It has been alleged in the petition that a panel dated Dec. 8, 1983 has been prepared by the District School Board, Burdwan, without following the Law and Rules and/or without following the Govt. Order No. 573-Edn (P) dated 5th Aug., 1983 and also Government Order 3-P32/81 No. 1176 Edn (P) dated 1.12.71. 10 R 1/71 Part I.
(3.)It has further been alleged in the mentions that most of the petitioners were also included in panel before this panel i.e. in the year 1975, in accordance with law and rules, but the said panel had not been acted upon and in the meanwhile the aforesaid fresh panel has been prepared.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.