SUMAN DHAR AND 10 ORS Vs. UNIVERSITY GRANTS COMMISSION AND 2 ORS
LAWS(GAU)-2018-6-9
HIGH COURT OF GAUHATI
Decided on June 01,2018

Suman Dhar And 10 Ors Appellant
VERSUS
University Grants Commission And 2 Ors Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. K Gogoi, learned counsel for the petitioners. Also heard Ms. K Borpujari appearing on behalf of Mr. A Chamuah, learned counsel for the UGC. The petitioners had appeared in the NET examination in June, 2013 to make themselves eligible for appointment to the posts of Lecturers. They are aggrieved by the change of qualification criteria notified midway through the selection process by the UGC. Mr. K Gogoi, learned counsel submits that the present issue has been laid to rest by the Apex Court in the case of University Grants Commission & anr. vs- Neha Anil Bobde (Gadekar), 2013 10 SCC 519.
(2.) Ms. K Borpujari, learned counsel for the respondents also agrees with the submission of the learned counsel for the petitioner that the present case is covered by the Judgment quoted above.
(3.) As per the Judgment of the Apex Court in the above case, the fixing of higher aggregate marks of 65%, 60% and 55 % for the three categories i.e. General, OBC ( non-creamy layer) and ST/SC/ PWD vide notification dated 18.09.2012 and top 7% for each subject and each category after declaration of result by the UGC has been upheld.;


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