ZION COLLEGE OF PHYSICAL EDUCATION Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-70
HIGH COURT OF ANDHRA PRADESH
Decided on September 26,2019

Zion College Of Physical Education Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

MAA VAISHNO DEVI MAHILA MAHAVIDYALAYA VS. STATE OF U.P. [REFERRED TO]


JUDGEMENT

D. V. S. S. Somayajulu, J. - (1.)This writ petition is filed seeking a writ of Mandamus declaring the action of respondent Nos.2 and 3 in the withdrawing of the recognition vide minutes dated 11- 12.06.2019 without noticing that the requisite documents were submitted as arbitrary and illegal and seeking a direction to accord the renewal of the recognition of the University.
(2.)This Court has heard Sri Ch.Samson Babu, learned counsel for the petitioner and learned Government Pleader for Education and also the standing counsel for respondent No.2.
(3.)The essential dispute in this case is about the alleged failure of the respondents in not considering the documents that were put forth by the petitioner-college. According to the petitioner, they have been running their institution after securing all the necessary approvals since 1986. They also submit that they have been securing good results and have good name. For the academic year 2018-2019, respondent Nos.2 and 3 conducted an inspection for granting recognition for the year 2019-2010. They pointed out that four documents were not furnished to the respondents. The case of the petitioner is that without considering the fact that on 15.03.2019 all the documents were submitted, the respondents have wrongfully denied the grant of permission. It is their contention that although the documents were sent on 15.03.2019 without giving an opportunity to the petitioner the order was uploaded in June, 2019 stating that the required papers were not filed. This action of the respondents is being questioned.
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