PRAGATI D/O SIDDHARTH MOTGHARE Vs. COMMISSIONER AND COMPETENT AUTHORITY, STATE COMMON ENTRANCE TEST CELL
LAWS(BOM)-2017-9-91
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on September 21,2017

Pragati D/O Siddharth Motghare Appellant
VERSUS
Commissioner And Competent Authority, State Common Entrance Test Cell Respondents

JUDGEMENT

B.P.DHARMADHIKARI, J. - (1.) Rule. Rule made returnable forthwith. Heard the learned Counsel for the parties finally.
(2.) Considering the nature of controversy, it has become necessary to decide the controversy finally at the stage of admission itself. Accordingly, on 14.8.2017 we have issued notice for final disposal and it was made returnable on 21.8.2017. The exercise of filing affidavits continued upto 18.9.2017. Thereafter, we have taken up the matter today again.
(3.) During earlier hearing, controversy whether vacancies existed or not arose and on 7.9.2017 we were required to pass an order and time was given to the petitioner to make definite statement in this respect. On 14.9.2017 we have taken note of statement made by the learned A.G.P. that out of total 75 seats meant for PWDs. (person with disabilities) only 12 seats could be filled in by 7.8.2017 and thereafter leaving two seats as per orders of Aurangabad Bench, 61 seats were surrendered to General Quota. Learned A.G.P. pointed out that all seats were filled till after 30.8.2017, there is no vacancy. This date "30.8.2017" has inadvertently been typed as "30/01/2008" in order of this Court dated 14.9.2017.;


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