Main Search Premium Members Advanced Search Disclaimer
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Calcutta High Court
The State Of West Bengal & Anr vs Subrata Saha on 20 April, 2017
                           In the High Court at Calcutta
                            Civil Appellate Jurisdiction
                                   Original Side
                                        --

GA No. 2473 of 2016 APOT No. 290 of 2016 WP No. 334 of 2014 The State of West Bengal & Anr.

Versus Subrata Saha GA No. 2483 of 2016 APOT No. 291 of 2016 WP No. 341 of 2014 The State of West Bengal & Anr.

Versus Swapan Sarkar & Ors.

GA No. 2486 of 2016 APOT No. 292 of 2016 WP No. 331 of 2014 The State of West Bengal & Anr.

Versus Tarun Dixit & Anr.

GA No. 2488 of 2016 APOT No. 293 of 2016 WP No. 342 of 2014 The State of West Bengal & Anr.

Versus Tarak Nath Chowdhury & Anr.

Present:

The Hon'ble Mrs. NISHITA MHATRE Acting Chief Justice And The Hon'ble Justice TAPABRATA CHAKRABORTY Dated: 20th April, 2017 2 Appearance:

Mr. Abhratosh Majumder, Addl. Adv. General, Mr. Paritosh Sinha, Adv. Mr. S.M. Siddique, Adv. Mr. Ayan Banerjee, Adv.

For the Appellants Mr.D.R. Mukherjee, Adv. Mr. Arijit Das, Adv.

For Writ Petitioner/Respondent No.1 The Court: Let these matters appear in the list under the same heading on 13th June, 2017 along with FMA No. 2069 of 2016, CAN No. 7860 of 2016.

[NISHITA MHATRE, ACJ.] [TAPABRATA CHAKRABORTY, J.] ssaha AR(CR)