ALKA Vs. NATIONAL CAPITAL TERRITORY OR DELHI
LAWS(DLH)-2007-9-186
HIGH COURT OF DELHI
Decided on September 14,2007

ALKA,REENA MAAN,RENU VASHISHT Appellant
VERSUS
STATE,NATIONAL CAPITAL TERRITORY OR DELHI Respondents

JUDGEMENT

MUKUNDAKAM SHARMA, CJ. - (1.) All these appeals are inter-connected and the issues raised are also identical. These appeals are being disposed of by this common judgment and order.
(2.) The appellants herein were successful in the written test held for admission to the diploma course in Elementary Teachers Education, conducted by the State Council for Educational Research and Training, Government of NCT Delhi. After counselling, when admission was denied to the appellants, they filed writ petitions, which were allowed by this Court vide order dated 12th February, 2007 directing the respondents to admit the appellants. In the case of Reena Maan order was passed on 11th December, 2006. Pursuant to the said orders, appellants were granted admission to the said course on 28th February, 2007. However, because of late admission, they did not meet the criterion of minimum percentage of attendance prescribed for appearing in the first year examination and also missed their SEP and,therefore, they were not allowed to appear for the exam.
(3.) In these circumstances, fresh writ petitions were filed by the appellants. The learned Single Judge held that since the appellants did not fulfil the minimum attendance norms nor did they qualify the Students Education Programme, they cannot be permitted to be promoted to the next year. However, the learned Single Judge issued a direction permitting the appellants to continue as first year students with a further direction that costs of Rs.15,000/- shall be paid to each of the appellants and the respondents were directed to not collect fees from the appellants for the academic session 2007- 08.;


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