YERRA TRINADH Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-82
HIGH COURT OF ANDHRA PRADESH
Decided on September 19,2019

Yerra Trinadh Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

D.V.S.S.SOMAYAJULU, J. - (1.)Heard the learned counsel for the petitioner and the learned counsel for the respondent Nos. 2 and 3.
(2.)The issue raised in this writ petition is by a group of medical students who are studying Medical Course in the University of Health Sciences. All the petitioners are prosecuting Post Graduation and diploma courses and have appeared for examinations. There is no difficulty with the facts. The only issue is about the manner in which the "digital evaluation " of their answer sheets was carried on. The petitioners have approached this Court seeking a writ in the nature of writ of mandamus, declaring the action of the respondents in not getting the answer scripts digitally evaluated as per the earlier orders of this Court, as illegal; arbitrary etc.
(3.)The specific case of the petitioners is that, the answer scripts in the examinations were not actually evaluated more so with reference to the earlier orders of this Court reported in Dr. P. Kishore Kumar and others v. State of Andhra Pradesh, rep. by its Secretary, Medical, Health and Family Welfare (E1) Department and others 2016 (6) ALT 408 and Dr. J Kiran Kumar and others v. State of Andhra Pradesh, rep. by its Secretary, Medical, Health and Family Welfare (E1) Department, Amaravathi and others 2017 (6) ALT 213.
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