NANDITHA T.K Vs. APJ ABDUL KALAM TECHNOLOGICAL UNIVERSITY
LAWS(KER)-2017-8-104
HIGH COURT OF KERALA
Decided on August 14,2017

Nanditha T.K Appellant
VERSUS
Apj Abdul Kalam Technological University Respondents

JUDGEMENT

NAVANITI PRASAD SINGH, J. - (1.) In view of the projected urgency in the matter, upon special mentioning, we have agreed to hear this appeal for final disposal with the consent of the learned counsel for the appellant/petitioner, the learned standing counsel for the APJ Abdul Kalam Technological University (APJ University) and the learned standing counsel for the University of Kerala.
(2.) We have heard Sri.Kaleeswaram Raj, learned counsel for the appellant/petitioner, Sri.S.Krishnamoorthy, learned standing counsel for the APJ University, and Sri.Thomas Abraham, learned standing counsel for the University of Kerala at length. The parties agree that so far as respondent Nos.7 and 8 are concerned, they are proforma respondents and need not be noticed, as both the Universities are duly represented.
(3.) The present intra court appeal is against the judgment dated 14.8.2017 in W.P.(C) No.24324 of 2017 and analogous cases. The appellant is concerned only with her writ petition i.e., W.P.(C) No.24324 of 2017. The facts are not in dispute. The appellant was a student of College of Architecture, Thiruvananthapuram for the Bachelor of Architecture (B.Arch.) course and joined the College during the session 2015-2016. The College of Architecture, Thiruvananthapuram was at the relevant time affiliated to the University of Kerala. She cleared her theory papers in respect of the I semester; but in the II semester, she dropped one theory paper. As per the Kerala University Statute and Regulation, she was promoted to the III semester. She attended some classes but then, allegedly having fallen critically sick, she was unable to pursue her studies for almost a year.;


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