K.M. KRISHNAN Vs. REGISTRAR, THE TAMILNADU DR. M.G.R. MEDICAL UNIVERSITY
LAWS(MAD)-2019-8-439
HIGH COURT OF MADRAS
Decided on August 28,2019

K.M. Krishnan Appellant
VERSUS
Registrar, The Tamilnadu Dr. M.G.R. Medical University Respondents

JUDGEMENT

Vineet Kothari,J. - (1.) This Appeal has been filed by one K.M. Krishnan, son of Karimuthu, No. 15, New Street, West Mambalam, Chennai 600 033, who claims to be a Social Activist, Whistle Blower working for public cause, who sought leave of this court to file Appeal against the order dated 19.8.2019 passed by the learned Single Judge in W.P. No. 23726 of 2019 filed by Sri Muthukumaran Medical College Hospital and Research Institute against the Tamil Nadu Dr. M.G.R. Medical University, Selection Committee, Directorate of Medical Education and the Secretary to Government, Health and Family Welfare Department, Chennai.
(2.) The learned Single Judge, by the order impugned, disposed of the Writ Petition with a direction to the first respondent, the Tamil Nadu Dr. M.G.R. Medical University to grant Affiliation to the Petitioner Institution after getting an Undertaking from them that within a period of three months from the date of order viz., 19.8.2019, that they would rectify the deficiencies/defects pointed out by the Inspection Team.
(3.) The defects/deficiencies in the Petitioner Institution, pointed out by the Authorities concerned were certain infrastructural deficiencies including the lack of due approval from CMDA for construction of the building. In pursuance of the said order, it is submitted by the learned counsel appearing for the Writ Petitioner Institution and agreed by the learned counsel for the Respondent, University that the said Undertaking was duly produced by the Petitioner Institution and thereafter, Provisional Affiliation was also granted for the said Institution and in the ongoing process of Counseling for the course of MBBS in pursuance of NEET Examinations 2019, the process of Counseling has been concluded on 27.8.2019 and Admission, would be granted today (28.8.2019) to all the students including on the seats under the Government Quota and Management Quota.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.