AMAL KUMAR SAMANTA Vs. STATE OF WEST BENGAL
LAWS(CAL)-1996-4-23
HIGH COURT OF CALCUTTA
Decided on April 04,1996

AMAL KUMAR SAMANTA Appellant
VERSUS
STATE OF WEST BENGAL Respondents


Referred Judgements :-

PRADIP KUMAR GANGULY AND ORS.V.THE STATE OF WEST BENGAL AND ORS. [REFERRED TO]
GOPAL KRISHNAJI KETKAR V.MD.HAZI LATIF AND ANR. [REFERRED TO]
GOVERNING BODY OF DAYANAND ANGLO VEDIC COLLEGE O.PADMANABHA PADHY AND ORS. [REFERRED TO]
THE STATE OF MAHARASTRA V.CHANDRAKANT KULKARNI [REFERRED TO]
STATE OF UTTAR PRADESH VS. JASHODHA NANDAN GUPTA [REFERRED TO]
KANSHI RAM VERMA VS. MUNICIPAL COMMITTEE MANSA [REFERRED TO]
P KASILINGAM VS. P S G COLLEGE OF TECHNOLOGY [REFERRED TO]
RANDHIR SINGH VS. UNION OF INDIA [REFERRED TO]
RAJENDRA PRASAD MATHUR VS. KARNATAKA UNIVERSITY [REFERRED TO]
FEDERATION OF ALL INDIA CUSTOMS AND CENTRAL EXCISE STENOGRAPHERS RECOGNISED VS. UNION OF INDIA [REFERRED TO]
BHARAT SINGH DALLU NATHU RAM RAM PHAL VS. STATE OF HARYANA [REFERRED TO]
UMESH CHANDRA GLJPTA VS. OIL AND NATURAL GAS COMMISSION [REFERRED TO]
GRIH KALYAN KENDRA WORKERS UNION VS. UNION OF INDIA [REFERRED TO]


JUDGEMENT

A.Kabir, J. - (1.)The short point involved in this case is whether the etitioners, who are working either as Technical Assistants, Technical Supervisors or Herbarium Assistants in the University of Burdwan, can be classified as 'Teaching Staff' under the provisions of The Burdwan University Act, 1981, and the Statutes framed under section 57(2) thereof.
(2.)Appearing in Support of the Writ petition, Mr. Partha Sarathi Sengupta, learned advocate, submitted that as Technical Assistants in the different branches of science, the petitioners were and are required to (i) make lesson units for practical classes (ii) assist and impart instruction to the students in practical classes (iii) perform demonstration work in practical classes and (iv) keep attendance of students in practical classes and maintain a record of the work done by them.
(3.)Mr. Sengupta urged that while the nature of work indicated above is essentially teaching-oriented and involves imparting of education, the petitioners have all been designated as Non-teaching staff.
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