DR. YUDHISTHIR DAS Vs. STATE OF TRIPURA & OTHERS
LAWS(GAU)-1994-6-33
HIGH COURT OF GAUHATI
Decided on June 24,1994

Yudhisthir Das Appellant
VERSUS
STATE OF TRIPURA AND FOUR ORS Respondents


Referred Judgements :-

MACFOY V. UNITED AFRICA CO. LTD. [REFERRED]
DEBILAL V. S.J.O. [REFERRED]
SARMA V. STATE BANK [REFERRED]
NAWABKHAN ABBAS V. STATE OF GUJARAT [REFERRED]
JABBALPORE ELECTRIC SUPPLY CO. LTD. V. THE MADHYA PRADESH ELECTRICITY BOARD AND ORS. [REFERRED]
ML. SETHI V. R.P. KAPUR AND RELIANCE [REFERRED]
DR. DINESH KR. AND ORS. V. MOTILAL NEHRU MEDICAL COLLEGE [REFERRED]
HERAMBHA KR. SARMA V. STATE OF ASSAM. [REFERRED]
H.R.E. V. C.E. LAKSHMI NURASIMHAIAH. [REFERRED]
STATE OF U.P. V. MAHARAJA DHARMANDER PRASAD SINGH [REFERRED]
MATHURA PRASAD SARJOO JAISWAL AND ORS. V. DOSSIBAI N.B JEEJEEBHOY [REFERRED]
RAMCHANDRA GANPAT SHINDE V. STATE OF MAHARASHTRA AND ORS. [REFERRED]
UNION OF INDIA VS. S L DUTTAS [REFERRED]


JUDGEMENT

- (1.)This Civil Rule which was earlier filed before the Agartala Bench has been transferred to the principal scat and here it has been re-numbered as Civil Rule No. 1650/94, this Civil Rule was filed on 13.10.93 praying the following reliefs:
i), To quash the selection, of the Respondent No. 5 for being admitted in Regional Medical College, Imphal in the MD course of obstetrics and Gynaecology and direct the authority to select and admit the Petitioner in place of Respondent No. 5.

ii) To declare and hold that the sponsorship and admission of Respondent No. 5 to the Regional Medical College are illegal, void and nullity.

(2.)Earlier there was a Civil Rule being Civil Rule No. 207/93 before this Court (Agartala Bench.) and Single Judge of this Court by Judgment and order dated 5.7.93 on an application filed by Dr. Priya Ranjan Bhattacharjee, the present Respondent No. 5 inter-alia directed as follows:
i) I direct the Director of Health Services to immediately sponsor the name of the Petitioner also whose case will be considered by the authority of the Regional Medical College, Imphal for selection.

ii) The Regional Medical College, Imphal shall consider/examine the merit of Dr. Y. Das and the present Petitioner and should decided as to who should be admitted for the aforesaid course in the aforesaid college.

iii) The Regional Medical College, Imphal shall not consider the case of Dr. Y. Das unless his merit is compared alongwith of the present Petitioner and on that basis selection is to be made.

(3.)On the basis of this order passed by this Court, the Regional Medical College made the selection and admitted the Respondent No. 5 to the course and accordingly, the Respondent No. 5 is pursuing his study in that College.


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