MS. SWATI SHANTARAM BAGDE INDIAN INHABITANT RESIDING Vs. THE CONTROLLER OF EXAMINATION
LAWS(BOM)-2017-3-202
HIGH COURT OF BOMBAY
Decided on March 08,2017

Ms. Swati Shantaram Bagde Indian Inhabitant Residing Appellant
VERSUS
The Controller Of Examination Respondents

JUDGEMENT

PRAKASH D.NAIK,J. - (1.) Rule. Rule is made returnable forthwith.
(2.) By consent of counsel for the respective parties, petition is taken up for final disposal forthwith.
(3.) The petitioner has invoked the writ jurisdiction of this Court under Article 226 of the Constitution of India, challenging the communication dated 30th January 2017, issued by the Respondent No.1. The petitioner also seeks direction to be issued to the respondent nos. 1 and 2 to forthwith declare the withheld result of the petitioner of having passed the 6th semester of 3rd year LLB course for the academic year 2014-15.;


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