AMIT KUMAR KHOIWAL Vs. INDIAN INSTITUTE OF TECHNOLOGY GUWAHATI
LAWS(GAU)-2018-12-80
HIGH COURT OF GAUHATI
Decided on December 19,2018

Amit Kumar Khoiwal Appellant
VERSUS
Indian Institute Of Technology Guwahati Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Ms. D. Ghosh, learned counsel for the petitioner. Also heard Mr. A.K. Dutta, learned counsel for the IIT Guwahati.
(2.) The petitioner who appeared in the Joint Entrance Examination for the year 2011 was offered a seat in Engineering Course of B.Tech degree in the IIT (Indian Institute of Technology) Guwahati as per the said allotment letter dated 10.07.2011.
(3.) But having so admitted, the petitioner could not perform well in the Semester-I examination and he secured Cumulative Performance Index (hereinafter referred to as CPI) of 1.67, whereas, the minimum required CPI was 4 warranting letters issued to the petitioner for improving his performance. Similarly, in the Semester II examination also, the petitioner was unable to obtain minimum CPI 4 and he had secured only 2.63. Be that as it may, the petitioner was also registered for the 3rd semester.;


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