DASHARATH LAKHAN SONAWANE Vs. PRINCIPAL SECRETARY GENERAL ADMINISTRATION DEPARTMENT,MUMBAI
LAWS(BOM)-2017-4-4
HIGH COURT OF BOMBAY (AT: STATE)
Decided on April 05,2017

Firdos Vahajuddin Ansari Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

PRAKASH D.NAIK, J. - (1.) The petitioner has preferred the aforesaid petition before this Court under Article 226 of the Constitution of India.
(2.) Rule. Rule is made returnable forthwith. By consent of the counsel for both the respective parties, matter is taken up for final disposal forthwith.
(3.) The petitioner had sought issuance of Writ or Order in the nature of Mandamus, directing the respondents to take fresh admission/re-admission in accordance with law and rules. It was also prayed that the respondents be directed to submit the necessary report of compliance of rules/regulations and an undertaking to follow rules and law and giving admission to meritorious students on the basis of merit without any discrimination whatsoever. It was further prayed that, the petitioner be directed to be admitted after considering her merit over the other students who have scored lower marks and to inquire into the entire issue of admission and violation of law and rules by the colleges and take necessary action against the institution found to be in violation of law. The petitioner also prayed that adequate compensation be directed to be provided by the respective colleges for damaging the academic career of the petitioner and the mental agony and stress caused to her.;


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