PAVAI VARAM EDUCATIONAL TRUST, Vs. PHARMACY COUNCIL OF INDIA
LAWS(MAD)-2020-9-774
HIGH COURT OF MADRAS
Decided on September 30,2020

Pavai Varam Educational Trust, Appellant
VERSUS
PHARMACY COUNCIL OF INDIA Respondents

JUDGEMENT

A P Sahi, C.J. - (1.) The appellant is running a Pharmacy College duly affiliated to the Pharmacy Council of India and is offering B.Pharm Degree course. The permission was granted to the institution on 31.12.2015 and it therefore started functioning with annual approvals in terms of Section 12 of the Pharmacy Act, 1948 (in short, "the 1948 Act").
(2.) The appellant institution applied for permitting it to run a Pharm.D course (Doctor of Pharmacy), which is an integrated full time course of six years. The request by the appellant was moved through an application dated 27.12.2019 for the academic year 2020-2021. The institution was newly established and it completed its first batch of final fourth year students, which session concluded in April, 2020.
(3.) The request of the appellant was turned down by the Pharmacy Council on the ground that on the date when the application was moved, the appellant did not have the approval of the course of B.Pharm.;


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