w w w . L a w y e r S e r v i c e s . i n



Sumitra Bhattacharyya (Neogi) & Others v/s The State of West Bengal & Others

    WPA(P). Nos. 139 & 142 of 2022

    Decided On, 02 May 2022

    At, High Court of Judicature at Calcutta

    By, THE HONOURABLE CHIEF JUSTICE MR. PRAKASH SHRIVASTAVA & THE HONOURABLE MR. JUSTICE RAJARSHI BHARADWAJ

    For the Petitioners: Manjit Bhattacharya, Saikat Karmakar, Susmita Saha Dutta, Tiyasa Biswas, Jayita Dhar Chakraborty, Advocates. For the Respondents: S.N. Mookherjee, AG., Samrat Sen AAAG., Anirban Ray, GP., Md. T.M. Siddiqui, Debasish Ghosh, Nilotpal Chatterjee, Billwadal Bhattacharyya, Tarunjyoti Tewari, Anish Kumar Mukherjee, Sumit Ray, Advocates.



Judgment Text

In respect of Matia incident supplementary report in the form of affidavit disclosing the progress of investigation has been filed by the learned Advocate General. It is also disclosed that the investigation is being carried out under the supervision of Smt. Damayanti Sen, IPS, Special Commissioner of Police.

The report in the form of affidavit by the respondent no.4 has also been placed on record in respect of providing street light connections in the streets of the villages which is stated to be one of the causes for increasing incidents of molestation and rape. The report only relates to Malda.

Learned counsel for the respondent no.4 has stated that the street light is provided in the villages as per the demand made by the local bodies and on payment of the requisite amount by them.

He is directed to file general report covering the entire State because it is a larger issue.

Learned counsel for the petitioners has supplied a copy of the objection/exception to the earlier report of the State today to learned Advocate General.

Learned Advocate General has also stated that he will supply a copy of fresh progress report filed today to the learned counsel for the petitioners after scoring off any part which is not to be revealed.

In respect of Deganga police incident supplementary report in the form of affidavit has been filed, which is perused by this Court.

Learned Advocate General submits that the objection filed by the learned counsel for the petitioners in response to the earlier report will be duly looked into.

In respect of the English Bazar incident further progress report produced by learned Advocate General is perused by this Court. The investigation is being carried out under the supervision of Smt. Damayanti Sen, IPS, Special Commissioner of Police. The report is taken on record.

In respect of the incident at Bansdroni police station the further progress report filed by the learned Advocate General is perused and taken on record.

In all these matters, we have been informed that the communication has been sent by the State Authorities to the concerned DLSA for awarding compensation to the victims/family members of the victims under the Victims Compensation Scheme.

Please Login To View The Full Judgment!

r /> The concerned DLSAs are expected to process the request for grant of compensation to the victims/ family members of the victims expeditiously in accordance with the scheme, preferably within two weeks. List on 20th May, 2022.
O R