KANAK KUMAR BAR Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-6-22
HIGH COURT OF CALCUTTA
Decided on June 05,1996

KANAK KUMAR BAR Appellant
VERSUS
STATE OF WEST BENGAL Respondents




JUDGEMENT

S.B.Sinha, J. - (1.)This appeal is directed against an order dated 6.5.96 passed by B.P. Banerjee, J in C.O. No. 6499(W) of 1996 whereby and whereunder His Lordship has dismissed the Writ application filed by the petitioners in limine.
(2.)The fact of the matter lies in a very narrow compass.
(3.)There exists a dispute as regard operation of fishery by and between the petitioners and the private respondents. The appellants have filed a suit and obtained an interim order of injunction against the said private respondents. As the private respondents had allegedly not been obeying the said order of injunction, the petitioner filed an application for grant of Police help. By order dated 19.3.96 the learned Munsif, 3rd Court at Basirhat in purported exercise of his jurisdiction under section 151 CPC directed the Officer-in-Charge, Sandeshkali Police Station to see that the order passed by the said Court is strictly obeyed. According to the petitioners, despite communication of the said order no action has yet been taken by the Officer-In-Charge of the said Police Station.
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