EURO SCHOOL EDUCATION TRUST Vs. DIVISIONAL FEE REGULATORY COMMITTEE, PUNE
LAWS(BOM)-2017-7-184
HIGH COURT OF BOMBAY
Decided on July 18,2017

Euro School Education Trust Appellant
VERSUS
Divisional Fee Regulatory Committee, Pune Respondents

JUDGEMENT

B.R.GAVAI,J. - (1.) Since the factual background and the questions of law that arise for consideration in the present matter are common, hence the same are heard together and decided by this common judgment and order.
(2.) Rule. Rule made returnable forthwith.
(3.) The core issue that is involved in the present Petition is as to whether individual parents have locus to approach the Divisional Fee Regulatory Committee (hereinafter referred to as "DFRC") under the provisions of the Maharashtra Educational Institutes (Regulation of Fees) Act (hereinafter referred to as "said Act".);


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