SUKANYA MIRBAHAR Vs. DEBASREE ROY
LAWS(CAL)-2022-8-7
HIGH COURT OF CALCUTTA
Decided on August 05,2022

Sukanya Mirbahar Appellant
VERSUS
Debasree Roy Respondents

JUDGEMENT

PRAKASH SHRIVASTAVA,CJ. - (1.) This contempt petition has been filed by the petitioner alleging that the wilful non-compliance of the order of this Court dated 30th of March, 2022 passed in MAT 127 of 2022 by the respondent contemnors 1 and 2.
(2.) The petitioner had filed WPA 127 of 2022 seeking a direction to the respondent contemnors to return the French Mastiff Dog 'Bruno' to the petitioner. A plea was raised in the petition that Bruno belongs to the petitioner and was got missing and was handed over by the police to the respondent contemnors who run an NGO.
(3.) Learned Single Judge after hearing the Counsel for all the parties including the Counsel for the respondent contemnors vide order dtd. 3/2/2022 had disposed of the writ petition by directing as under: "Bruno shall be returned to its owners, i.e. the writ petitioner and her family in course of the day by the Debasree Roy Foundation. The writ petitioner unconditionally undertakes before this Court that she will take good care of the French Mastiff Dog, 'Bruno', physically and mentally." ;


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