DR. V.R.K. EDUCATIONAL SOCIETY Vs. JAWAHARLAL NEHRU TECHNOLOGICAL UNIVERSITY, HYDERABAD
LAWS(APH)-2019-3-1
HIGH COURT OF ANDHRA PRADESH
Decided on March 18,2019

Dr. V.R.K. Educational Society Appellant
VERSUS
JAWAHARLAL NEHRU TECHNOLOGICAL UNIVERSITY, HYDERABAD Respondents




JUDGEMENT

V.RAMASUBRAMANIAN,J. - (1.)Minority and Non-minority Educational Institutions offering Professional Graduate and Post Graduate Courses have come up with these writ petitions challenging some of the Regulations notified by the Jawaharlal Nehru Technological University (JNTU) in Dec. 2016, under the title Jawaharlal Nehru Technological University Affiliation Procedure and Regulations, for the Academic Year 2017- 2018.
(2.)We have heard Mr. S. Sri Ram, Mr. Sri Charan Telaprolu, and Mr. Tarun G. Reddy, learned counsel for the petitioners and Mr. A. Abhishek Reddy, learned standing counsel for the University.
(3.)The immediate provocation for the petitioners to challenge the Regulations issued by the University was that some of the Colleges were put by the University under "No Admission Category", for some others, the University granted affiliation for an intake, lesser than the intake permitted by the AICTE and in respect of two colleges, the University rejected affiliation on the ground that the policy considerations of the State Government did not permit the creation of new courses or new colleges in respect of certain disciplines. Therefore, the petitioners have come up with the above writ petitions challenging not only the Regulations but also the orders passed by the University (i) either putting them under No Admission Category, or (ii) rejecting affiliation for some of the courses or (iii) granting affiliation for a reduced intake. The reason why the petitioners challenge the Regulations, is that the orders directly affecting the petitioners were purportedly passed on the basis of some of the Regulations.
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