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Shib Nath Mondal Vs. State of West Bengal and ors. - Court Judgment

LegalCrystal Citation
SubjectService
CourtKolkata High Court
Decided On
Case NumberA.F.O.O. No. 1 of 1956
Judge
Reported inAIR1967Cal436,1967CriLJ1130
ActsPolice Act, 1861 - Section 8; ;Bengal Police Regulations - Rule 754; ;West Bengal Police (Amendment) Act, 1963 - Section 7A
AppellantShib Nath Mondal
RespondentState of West Bengal and ors.
Appellant AdvocateA.K. Dutt and ;Amarnath Dhole, Advs.
Respondent AdvocateN.C. Chakrabarty and ;Chunilal Ganguly, Advs.
DispositionAppeal dismissed
Excerpt:
- .....available from the department for filling up this post. in any case adverse police reports are received against him, he will be liable to be discharged without notice at the discretion of the government.' 2. under the said order, he was liable to be posted to any place in west bengal. on the 29th of june, 1956 notice was served on the appellant terminating his services as a patrol leader upon the expiry of one month from the date on which the notice was served upon him. it was served on the same date. a copy of this order passed by the special officer (ex-officio) assistant secretary to the government of west bengal is set out below:'
Judgment:
ORDER

'Sri Shib Nath Mondal is appointed to the post of Patrol Leader on a consolidated pay of Rs. 170/- (Rupees One hundred and Seventy) only per mensem inclusive of ad interim increases of pay and is posted to Alipore Circle.

The appointment is purely temporary and is sanctioned until further orders and is liable to termination at any time without notice and without any reason being assigned. The appointment is being made on the express condition that he will be liable to be discharged if surplus personnel be available from the Department for filling up this post. In any case adverse police reports are received against him, he will be liable to be discharged without notice at the discretion of the Government.'

2. Under the said order, he was liable to be posted to any place in West Bengal. On the 29th of June, 1956 notice was served on the appellant terminating his services as a Patrol Leader upon the expiry of one month from the date on which the notice was served upon him. It was served on the same date. A copy of this order passed by the Special Officer (ex-officio) Assistant Secretary to the Government of West Bengal is set out below:

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