CHANDRA HOMEOPATHIC MEDICAL COLLEGE & ANOTHER Vs. UNION OF INDIA AND OTHERS
LAWS(UTN)-2001-6-15
HIGH COURT OF UTTARAKHAND
Decided on June 20,2001

CHANDRA HOMEOPATHIC MEDICAL COLLEGE And ANOTHER Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

- (1.)Heard Mr. U.K. Uniyal, the learned Senior Counsel assisted by Mr. Vipul Sharma, the learned Counsel for the petitioners, Mr. V.B.S. Negi, the learned Asstt. Solicitor General for respondent nos. 1 & 3, Mr. H.M. Raturi, the learned Addl. C.S.C. for respondent nos. 4 & 6 and Mr. Sunil Upadhyay, Advocate holding the brief of Mr. B.D. Upadhyay, the learned counsel for respondent no. 5.
(2.)Having heard the learned Senior Counsel for the petitioners, the Court finds that on the basis of several complaints, an inspection was made on 19.5.2011 by the authority with regard to insufficiencies in relation to maintaining the minimum requirements, norms and standards in respect of teaching staff, equipment, training facilities, etc. Based on the inspection report, a notice dated 3rd June, 2011 was issued directing the petitioner to show cause by 11th June, 2011 as to why fresh admission for the academic year 2011-12 should not be denied to the institution.
(3.)It is alleged that the said notice was not received by the petitioner within the stipulated period and accordingly, no reply could be furnished nor the petitioner could appear before the authority concerned. However, the Court finds that a second 2 notice was issued asking the petitioner to appear on 21st June, 2011. This notice has been duly received.
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