NIRMAL KUMAR LAHIRI Vs. THE STATE OF WEST BENGAL
LAWS(CAL)-1996-7-51
HIGH COURT OF CALCUTTA
Decided on July 23,1996

Nirmal Kumar Lahiri Appellant
VERSUS
The State Of West Bengal Respondents

JUDGEMENT

Ruma Pal, J. - (1.)The writ Petitioner No. 1 had purchase a flat, being Flat No. 17/4, Karunamoyee Housing Estate Sector -111, Salt Lake City, Calcutta -700 091 with effect from June 16, 1986. Initially, the said flat had been allotted to one Dr. N.C. Moitra and Smt. A. Moitra. The said flat was thereafter sold by the Moitras to the wr Petitioner No. 1 in 1986.
(2.)In 1994 the writ Petitioner No. 1 applied to the Urban Development Department for leave to sell the said flat to the writ Petitioner No. 2. The application was not disposed of by the concerned Authority. The writ Petitioner No. 1 filed a writ application against the inaction of the Authorities, being Co. No. 10498 (W) (sic) 1995 (Shri Nirmal Kumar Lahiri and Anr. v/s. The State of West Bengal and Ors.). The said writ petition were disposed of on July 4, 1995 by directing the Authorities concerned to dispose of the writ Petitioner No. 1 application within a period specified after hearing the Petitioner and with a reasoned order. Such hearing was given by the Respondent No. 4 being the Officer -or Special Duty and Ex -Officio Deputy Secretary, of Development Department, Government of West Bengal By an order dated August 14, 1995 the application the writ Petitioner No. 1 was rejected by the Authorities concerned. This order of rejection has been challenge in the present writ petition.
(3.)A copy of this writ petition was served on to Respondents. But, none has appeared on behalf of to Respondents to contest the proceedings.
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