KM. PUNATA HANGLEM Vs. NATIONAL INSTITUTE OF TECHNOLOGY
LAWS(MANIP)-2021-2-4
HIGH COURT OF MANIPUR
Decided on February 16,2021

Km. Punata Hanglem Appellant
VERSUS
NATIONAL INSTITUTE OF TECHNOLOGY Respondents

JUDGEMENT

KH.NOBIN SINGH,J. - (1.) Heard Shri Ch. Robinchandra, leaned Advocate appearing for the petitioner and Shri B.P. Sahu, learned Senior Advocate appearing for the respondents.
(2.) By the instant writ petition, the petitioner has prayed for issuing a writ of mandamus or any other appropriate writ to direct the respondents to allow her admission to 2nd Semester, M.Sc. (Chemistry) at NIT, Manipur and to allow her to complete her M.Sc. course at NIT, Manipur.
(3.) 1. According to the petitioner, she had appeared her B.Sc. final examination, 2020 conducted by the Manipur University and while she was awaiting the result thereof, she found a notification from the website of NIT, Manipur inviting applications from amongst the eligible candidates for admission to regular courses, sponsored and part-time seats, in M. Tech./ M.Sc. The last date of receipt of the application was 10.09.2020 while the last date for admission was 30.09.2020. She applied for admission to 1st Semester, M.Sc. (Chemistry) and after her application being accepted by the respondents, she was selected and was admitted to the 1st Semester, M.Sc. (Chemistry) on 28.09.2020. In view of the COVID-19 Pandemic, the classes were held online including the viva-voce. 3.2. When the result of the B. Sc. final year examination, 2020 was declared on 4.11.2020, the petitioner passed it securing 57.5 % marks and the migration certificate was received by her on 11.01.2021. In the meantime, the result of the 1st Semester, M.Sc. (Chemistry) was out, she passed it and accordingly, she submitted her application for admission to 2nd Semester on payment of necessary charges. 3.3. Since she secured less than 60% of marks in her B.Sc. final examination, on 15.01.2021 she submitted a representation to the Director, NIT requesting him that her case might be considered for allowing her to join the 2nd Semester and the same is pending for consideration by the NIT, Manipur. 3.4. Being aggrieved by the inaction on the part of the NIT, Manipur, she approached this court by way of the instant writ petition praying for issuing a mandamus or any other appropriate writ to direct the NIT, Manipur to allow her admission to 2nd Semester, M.Sc.(Chemistry) on humanitarian grounds. On 03.02.2021 when this writ petition was listed for motion, this Court was pleased to issue notice to the respondents. However, since the notice was accepted by Shri Deepak Prasad Sahu, Advocate on behalf of the respondents, no formal notice was called for. When the matter was listed again on 10.02.2021, it was submitted by Shri B.P. Sahu, Senior Advocate appearing for the respondents that since the prayer of the petitioner was made on humanitarian grounds, there was no need of filing any counter affidavit and that this Court might pass any appropriate order for the ends of justice.;


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