GUNENDRA CHANDRA DEY Vs. THE STATE OF WEST BENGAL & ORS.
LAWS(CAL)-1996-3-63
HIGH COURT OF CALCUTTA
Decided on March 22,1996

Gunendra Chandra Dey Appellant
VERSUS
The State of West Bengal and Ors. Respondents


Referred Judgements :-

NAREND'A KUMAR V. UNION OF INDIA [REFERRED TO]
RAMANA DAYARAM SHETTY VS. INTERNATIONAL AIRPORT AUTHORITY OF INDIA [REFERRED TO]



Cited Judgements :-

HUMANITY, SALT LAKE VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-9-21] [REFERRED TO]


JUDGEMENT

Ruma Pal, J. - (1.)This matter relates to the allocation of plots in the East Calcutta Area Development Project in the East Calcutta Township. The land is under the ultimate control of the Urban Land Development Department, Government of West Bengal and the immediate control of the Calcutta Metropolitan Development Authority (CMDA).
(2.)The petitioner is practising Advocate and also a part-time lecturer in the University College of Law. He had applied for allocation of the plot to the then Minister for Local Self Government of Urban Development who was also the Vice-chairman. CMDA for allocation of plot of land in Salt Lake residential area. According to the petitioner the Minister told him that there was no land at Salt Lake but the petitioner would be granted a plot in the East Calcutta Township, Phase-I. An endorsement was made to the following effect on the petitioner's application:-
"Dy. Director PI. allot in East Calcutta."

(3.)The endorsement is dated 11th Dec., 1986. The petitioner's grievance is that despite such direction the petitioner was not allotted a plot of land in the East Calcutta Township The petitioner made repeated representations without any effect. He was ultimately told that a list had been prepared for allotment of land in the township but that the petitioner's name was not included, in such list. The petitioner filed this writ application challenging the framing of the list and for a direction on the authorities concerned to grant a plot of land to him as directed by the Minister on 11th Dec., 1986.
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