SOUMYA RANJAN PANDA AND ORS Vs. SUBHALAXMI DASH AND ORS
LAWS(SC)-2016-1-158
SUPREME COURT OF INDIA
Decided on January 05,2016

Soumya Ranjan Panda And Ors Appellant
VERSUS
Subhalaxmi Dash And Ors Respondents

JUDGEMENT

- (1.) Heard Mr. Jitendra Mohapatra, learned counsel for the petitioner and Mr. Pratap Venugopal, who has entered appearance for 33 private respondents. Mr. Panigrahi, learned counsel submits that he has already entered appearance on behalf of respondent no.1 and would file vakalatnama on behalf other private respondents within three days hence.
(2.) Issue notice to the respondents who have not been represented. A copy of the petition be served on Mr. Gaurav Sharma, learned counsel who ordinarily represents the Medical Council of India. No notice need be issued to respondent nos.76, 77 and 81. As far as other official respondents are concerned, let the notice be served through the counsel who are representing the said parties before the High Court. Service by e-mail is permitted.
(3.) At this stage, question of interim order/direction has to be considered. It is submitted by Mr. Venugopal and Mr. Panigrahi, learned counsel appearing for the respondents that they have been admitted in two Government Colleges situated at Burla and Berhampur. It is urged by Mr. Ashok Mohapatra, learned senior counsel, Mr. Ajay Sharma and Mr. Jitendra Mohapatra, learned counsel for the petitioner that the students who are ranked higher than the respondents have been compelled to study in private medical colleges whereas because of a peculiar situation, that is, inadequacy of infrastructure and the functioning of Sardar Rajas Medical College and Research Centre situated at Jaring in District Kalahandi, the students of that college have been directed to be transferred/shifted to Government colleges by the High Court. That apart, it is submitted that there was an interim direction by this Court to adjust the students in recognised colleges which would mean not the Government colleges but other three recognised colleges which are functional in the State of Odisha.;


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