GURMEET SINGH AND OTHERS ETC. ETC. Vs. RAM SINGH AND OTHERS ETC. ETC.
LAWS(SC)-1982-4-10
SUPREME COURT OF INDIA
Decided on April 28,1982

Gurmeet Singh And Others Etc. Etc. Appellant
VERSUS
Ram Singh And Others Etc. Etc. Respondents

JUDGEMENT

Y.V.Chandrachud, J. - (1.) We uphold the reservation of seats for candidates from backward areas identified on the basis of the reports of the Wazir Committee and the Anand Committee, and on the basis of Census Reports.
(2.) The Selection of candidates for admission to the additional 35 seats from areas claimed to have been discovered to be insufficiently represented is struck down. These 35 seats shall be distributed as if the original number of seats had been increased by 35, subject to the approval of the Indian Medical Council in regard to the increase in the over-all number of seats.
(3.) The reservation of seats for children of members of the staff of the Medical Colleges is truck down.;


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