PRIYANKA, REPRESENTED BY HER FATHER Vs. SECRETARY TO GOVERNMENT, HEALTH & FAMILY WELFARE
LAWS(MAD)-2019-7-419
HIGH COURT OF MADRAS
Decided on July 31,2019

Priyanka, Represented By Her Father Appellant
VERSUS
Secretary To Government, Health And Family Welfare Respondents

JUDGEMENT

G. Jayachandran, J. - (1.) Heard the Learned Counsel for the Petitioner and the Learned Counsel for the respondents 1 & 2.
(2.) The petitioner herein has applied for admission to M.B.B.S/B.D.S Course for the academic year 2019-2020. The 2nd respondent/Selection Committee, Directorate of Medical Education, invited her for counselling on 10.07.2019 under 'Backward Class' category and allotted a seat in Melmaruvathur Adhiparasakthi Institute of Medical Sciences and Research, Kancheepuram, which is a self financing College under Government Quota.
(3.) The grievance of the petitioner herein is that she belongs to 'Most Backward Class' category and therefore her candidature should be considered under the 'Most Backward Class' category in the second round/mop-up round for counselling. It is a case of the petitioner is that, she belongs to 'Panisivan/Panisaivan' Community. When she applied for M.B.B.S/B.D.S course, the Community Certificate indicating her as 'Backward Class' category was available with her therefore she applied under the 'Backward Class' category. Later, on 15.07.2019, she got the Community Certificate indicating her as 'Most Backward Class'. Therefore, the change of Community category has to be taken into account and in the second round/mop-up round counselling, her candidature should be considered under the 'Most Backward Class' category.;


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