NASHIMA BANO Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2003-7-1
HIGH COURT OF CHHATTISGARH
Decided on July 04,2003

KU. NASHIMA BANO D/O NLZAMUDDIN Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

- (1.)Heard.
(2.)By this writ petition under Article 226/227 of the Constitution of India, the petitioner seeks relief to command the respondent for re-valuation of the answer sheets of the petitioner and also to direct the respondents to compensate the petitioner to the tune of Rs.50,000/-.
(3.)In para 5.1 of the petition, it has been mentioned that the petitioner is a very brilliant and extra ordinary intelligent student and she has always been awarded above 85% marks in the examination. In 1995-96 the petitioner secured 70.5% marks in Vth Board Examination and in the year 1999 the petitioner, secured 75.2% marks in VIIIth Class Board Examination and in 2000-2001 the petitioner secured 80-% in Xth Class Board Examination and in the year 2002 the petitioner secured 84.2% marks in XIth Class Examination. The petitioner has also participated in Senior General Knowledge Test Certificate and secured 63% marks. It has been further mentioned that.while studying in Class XII the petitioner devoted herself in her studies and not a single minute spent in other activities, she had worked hard in preparation of her examination and the petitioner had answered all the questions and after facing each question paper the petitioner calculated the marks and according to the petitioner, she should have been awarded 92% marks in each subject whereas she has been awarded 82% marks. The petitioner submitted her application for re-valuation of her all answer sheets. But same is not being considered on the ground that there is no provision in the regulations for re-valuation of the answer sheets.


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