JITENDRA KUMAR VERMA Vs. PRINCIPAL GOVERNMENT P.G.COLLEGE BAGESHWAR AND OTHERS
LAWS(UTN)-2001-9-2
HIGH COURT OF UTTARAKHAND
Decided on September 28,2001

JITENDRA KUMAR VERMA Appellant
VERSUS
Principal Government P.G.College Bageshwar Respondents

JUDGEMENT

- (1.)IN this bunch of petitions, the common question involved is whether the student above the age of 25 and the students who have been admitted provisionally could contest election of the student council.
(2.)THE learned Counsel appearing in these petitions have urged that the students have the right to contest election. The rules or instructions are arbitrary making discrimination by carving out various classes which are not based on intelligible differentia. We heard the group of lawyers at length.
Undisputedly, election of the student Council is a secondary activity in the academic sphere, may be University or College. Undisputedly further, this right is not conferred on the student either by statute either. The University or College Authorities are competent to regulate this ancillary activity. While regulating, if they are imposing certain prohibitions or restrictions on the particular category of student, namely, who are above the age of 25 and those admitted provisionally, we do not see any irrationality or violation of any fundamental right since the election is provided by the University or College on their own volition. No right is involved of the students. The petitions are, therefore, without any merit.

(3.)WE dismiss all the the petitions. Interim order dated 21-9-2000 passed in writ petition No. 1835 MS/2001 is hereby vacated. Petition dismissed.
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