JAIBHEEM BOUDH S/O. MATHURA PRASAD BOUDH Vs. DEVI AHILYA VISHWAVIDYALAYA
LAWS(MPH)-2021-1-45
HIGH COURT OF MADHYA PRADESH
Decided on January 21,2021

Jaibheem Boudh S/O. Mathura Prasad Boudh Appellant
VERSUS
DEVI AHILYA VISHWAVIDYALAYA Respondents

JUDGEMENT

SUJOY PAUL,J. - (1.) This petition filed under Article 226 of the Constitution challenges the legality, validity and propriety of order dated 31st January, 2019 (Annexure P/1) whereby petitioner's application dated 30/10/2018 (Annexure P/4) was decided by the respondent University.
(2.) Draped in brevity, the relevant facts for adjudication of this case are that the petitioner preferred an application seeking registration in Ph.D in the subject "Patrakarita Ke Vividh Roopo Mein Hindi Ka Swaroop". The Research Degree Committee convened its meeting and made the recommendation with certain amendments (Annexure MA/4) filed with the affidavit of Ms.Rachna Thakur, Deputy Registrar. Subsequently on 12/5/2014 the amendment in the title/subject was permitted and consequently revised amended synopsis were submitted on 7/6/2014.
(3.) Ms. M.Ravindran, learned counsel for petitioner submits that the effective date of registration of petitioner must be treated as 9/7/2014 when he was permitted to be registered as per the amended subject. The petitioner, because of personal problems etc. could not complete the formalities of Ph.D because of which he preferred an application seeking extension. The University was kind enough in granting extension by order dated 22/11/2017 (Annexure P/3). Since petitioner could not complete his course during the extended period also, he preferred another application dated 30/10/2018 seeking re-registration as Ph.D Scholar. This application is turned down by order dated 31/1/2019.;


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