SHARMISTHA GANGOPADHYAY Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-1-7
HIGH COURT OF CALCUTTA
Decided on January 31,1996

SHARMISTHA GANGOPADHYAY Appellant
VERSUS
STATE OF WEST BENGAL Respondents


Referred Judgements :-

TRIPURA SANKAR CHELL V. UNIVERSITY OF CALCUTTA [REFERRED TO]



Cited Judgements :-

SOUMYA KONAR VS. WEST BENGAL JOINT ENTRANCE EXAMINATION BOARD [LAWS(CAL)-2009-7-77] [REFERRED TO]


JUDGEMENT

S.B.SINHA, J. - (1.)This appeal is directed against an order dated 8-1-1993 passed by U. C. Banerjee, J. whereby and whereunder the writ application filed by the writ petitioner-appellant dismissed in limine. The fact of the matter lies in a very narrow compass.
(2.)The appellant appeared in Part II Examination of B.A. Hons. in the year 198
(3.)According to the appellant, she did fairly well in the examination, but did not obtain marks according to her expectation. In paragraph 12 of the writ application, it was stated that she reasonably apprehends and/or has reason to believe that her answer scripts have not been properly looked into and examined. The appellant applied for review so far as answer scripts of 5th and 8th papers on 18-9-89 in the prescribed form. Upon scrutiny no change in her results was made. However, later on the petitioner was awarded 32 in place of 36 marks in one of the papers. The petitioner-appellant further drew the attention of the Hon'ble Minister. The matter was also taken up with the Hon'ble Chief Minister, whereafter the Appellant made a representation on 28-7-92 before the Chancellor. By a letter dated 12th November, 1992, the Registrar, Calcutta University, apprised the Assistant Secretary to the Government of West Bengal to the following effect :-
"In this connection I am to inform you that Miss Gangopadhyay appeared at the B.A. Part II Examination 1989 in English Honours and got plucked. She then applied for reexamination of her 5th and 8th papers, results of which were also communicated to her in due course. Under the existing rules there is no scope of further examination of the said re-examined scripts."
The appellant thereafter filed the aforementioned writ application which, as noticed hereinbefore, was dismissed in limine by the learned single Judge, inter alia, on the ground that the Rules of Review have been complied with.
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