SMT. SUDHA GANESHDATTA TIWARI Vs. RASHTRASANT TUKDOJI MAHARAJ NAGPUR UNIVERSITY
LAWS(BOM)-2017-11-277
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 14,2017

Smt. Sudha Ganeshdatta Tiwari Appellant
VERSUS
Rashtrasant Tukdoji Maharaj ... Respondents

JUDGEMENT

B.P.DHARMADHIKARI,J. - (1.) Considering the nature of controversy, matter is heard finally, by issuing Rule and making it returnable forthwith.
(2.) The petitioner submitted her application for registration for Ph.D. on 15.7.2010. The application has been considered in terms of Direction No.10/2011 by Research and Recognition Committee (henceforth abbreviated to "RRC") of respondent-University on 28.11.2011. The application has been entertained and registration has been granted vide communication dated 15.5.2012 mentioning 15.7.2010 as date of registration.
(3.) As per clause (14), this registrations lasts for five years and expires automatically. The petitioner's registration was therefore valid till 15.7.2015. She sought extension by moving application on 21.4.2015. The application has been rejected on 16th October 2015, giving reason that it was not received before three months as mandated by Direction No.10/2011. It is this communication which has been assailed before us.;


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