STATE OF U.P. & ORS. Vs. DR. DINESH SINGH CHAUHAN
LAWS(SC)-2016-8-28
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on August 16,2016

State of U.P. and Ors. Appellant
VERSUS
Dr. Dinesh Singh Chauhan Respondents

JUDGEMENT

KHANWILKAR,J. - (1.) Leave granted.
(2.) We have three sets of matters before us. The first is appeals arising from the common judgment of the High Court of Judicature at Allahabad dated 7th April, 2016 in Writ Petition Nos: 1380, 34118 and 35051 all of 2015. The second is an appeal arising from the decision of the High Court of Judicature at Allahabad, Lucknow Bench dated 27th May, 2016 in Writ Petition No: 12004 of 2016. The third is a Writ Petition under Article 32 of the Constitution of India praying for a declaration that the third Proviso to Regulation 9(2) of the Post Graduate Medical Education Regulations, 2000 (hereinafter referred to as 'the said Regulation'), is unconstitutional and violative of Article 14 of the Constitution; and for a direction against the Authorities to refrain from disturbing the selection of the said writ petitioners or to interfere with their Post Graduate studies which they are presently pursuing. The latter two proceedings are the fall out of the interim order passed by this Court dated 12th May, 2016.
(3.) The first set of appeals (arising from SLP (C) Nos: 13832, 13872, 14427 and 15154 -56 all of 2016), are directed against the common judgment of the Division Bench of the High Court dated 7 th April, 2016 disposing the aforesaid three Writ Petitions preferred by the in -service Medical Officers in the State of Uttar Pradesh, challenging the Government Orders dated 28 th February, 2014 and 17th April, 2014 - so far as it imposed a condition of working of three years in rural or difficult areas as ultra -vires and hit by Article 14, 15 and 16 of the Constitution of India. It was also prayed that No Objection Certificate be issued in favour of the petitioners for admission in MD/MS/Diploma in UPPGMEE -2015 and for quashing of the declaration of result dated 2 nd June, 2015.;


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