SNEHAL P NAIK GOLTEKAR Vs. VICE CHANCELLOR, GOA UNIVERSITY, TALEIGAO PLATEAU, TISWADI, GOA
LAWS(BOM)-2017-9-193
HIGH COURT OF BOMBAY
Decided on September 26,2017

Snehal P Naik Goltekar Appellant
VERSUS
Vice Chancellor, Goa University, Taleigao Plateau, Tiswadi, Goa Respondents

JUDGEMENT

G S Patel, J. - (1.) Rule; by consent made returnable forthwith. The Respondents waive service. By consent, taken up for hearing and final disposal.
(2.) The petition is under Article 226 of the Constitution of India. It seeks our intervention in respect of a letter dated 31st December 2014, a copy of which is at page 80. It also seeks a direction for implementation of a decision of the Goa University's Faculty Research Committee dated 8th September 2014 at page 70.
(3.) In essence, the Petitioner, who holds two LLM degrees, one from Pune University and one from Goa University, of the years July and May 2004, has been denied acceptance of a doctoral thesis on the ground that she did not fulfil mandatory requirements. The Petitioner was, thus, denied the opportunity of a viva voce examination and faced a consequential rejection of the doctoral thesis.;


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