UTSAV S/O TUSHAR SODHA Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-8-142
HIGH COURT OF BOMBAY
Decided on August 16,2017

Utsav S/O Tushar Sodha Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

BHARATI H.DANGRE,J. - (1.) Leave granted to correct the name of Respondent No.2 and prayer clauses. Amendment to be carried out forthwith.
(2.) This is a case of transfer of a student (Petitioner) from unaided institution to aided institution and not for the first time admission on merits.
(3.) The Petitioner has passed his first year LLB examination from Respondent No. 5 Pravin Gandhi College, Vile Parle (an unaided Institution/college) in this year itself and now is seeking transfer in Respondent No.4 Government Law College (GLC)(The aided institution) in second year LLB Course.;


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