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Kamal Krishna Dutta vs Mr. Amar Kumar Seal Contemnor- on 25 April, 2014

Kolkata High Court (Appellete Side)
Kamal Krishna Dutta vs Mr. Amar Kumar Seal Contemnor- on 25 April, 2014
Author: Joymalya Bagchi
Form of Rule Nisi (Contempt)
     (Form No.1)
        N.37


                                                  High Court at Calcutta
                                                            Appellate Side
                                                         (Special Jurisdiction)


District. North 24 Parganas.                Arising Out of W.P. No. 23919(w) of 2007

                                                  CPAN No. 634 of 2014


In the matter of                                    Kamal Krishna Dutta            Petitioner

                                                               Versus


                                                   Mr. Amar Kumar Seal                          Contemnor-respondent.
For Petitioner                       : Mr. Samir Kumar Ghosh


For Contemner-respondent(s):


  Noting by Officer or by Advocate    Serial      Date                     Office notes, reports, orders or proceedings with signatures.
                                       No
                                        5       25.04.14                Nobody appears on behalf of the alleged contemner.

UPON READING a petition of Kamal Krishna Dutta and his

affidavit of verification thereof, dated 26th March, 2014 and the exhibits or

annexures to the said petition and upon hearing Mr. Samir Kumar Ghosh,

learned Advocate appearing on behalf of the petitioner

IT IS ORDERED that a Rule do issue calling upon the alleged

contemner-respondent Mr. Amar Kumar Seal, District Inspector of

Schools (SE), North 24 Parganas, P.O. Barasat, District – North 24

Parganas to show cause why he should not be committed to prison or

otherwise penalized or dealt with for having wilfully violated the order

passed by this Court on 8th August, 2013.

Rule is made returnable on 6th June, 2014.

It is Ordered that on the returnable date, the alleged
Contemnor/Respondent shall appear personally before this

Court and shall not leave Court without permission.

Let the Rule be served personally on the alleged

Contemnor/Respondent.

( Joymalya Bagchi, J.)

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