PUSPITA DEBBARMA Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-1-49
HIGH COURT TRIPURA
Decided on January 25,2021

Puspita Debbarma Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

Akil Kureshi,J. - (1.) This appeal is filed by the original petitioner to challenge the judgment of the learned Single Judge dated 11.02.2020 in W.P (C) 858 of 2016.
(2.) Brief facts are as under : The petitioner was admitted in MBBS course in Agartala Government Medical College being nominated by the Government of Tripura for a local quota seat. The one of the purposes of reserving seats for the local students was to ensure that the residents of the State get adequate medical care. The petitioner at the time of her admission to the MBBS course, was required to execute a bond which essentially provided that she would not abandon the studies midway and would serve the State as an MBBS doctor for at least 5 years if she was offered appointment by the Government within 6 months of communication of her completion of the MBBS course. If the petitioner breached either of these two conditions, she would have to pay a sum of Rs.5,00,000/- (Rupees five lakhs) to the Government. The petitioner executed the bond at the relevant time. We would refer to the relevant terms of this bond later.
(3.) The petitioner pursued her MBBS course and in due course of time completed the same including the mandatory internship. Her internship period got over on 22nd February, 2013. She communicated this to the Director of Health Services, Govt. of Tripura under a letter dated 21.03.2013. She further conveyed that 'therefore, it is my humble request to your kind authority to please accept my application and thus oblige thereby'.;


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