KOUSTAV JYOTI KASHYAP Vs. BOARD OF SECONDARY EDUCATION, ASSAM AND 3 ORS
LAWS(GAU)-2018-5-71
HIGH COURT OF GAUHATI
Decided on May 16,2018

Koustav Jyoti Kashyap Appellant
VERSUS
Board Of Secondary Education, Assam And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. G. Alam, learned counsel for the petitioner and Mr. T.C Chutia, learned Standing Counsel for respondent SEBA.
(2.) The son of the petitioner appeared in the Matriculation Examination held by the SEBA in the year 2016. When the results were declared and the mark sheet was provided, the son of the petitioner had got 96 marks out of 100 in General Science paper and 93 marks out of 100 in Advance Mathematics paper. The son of the petitioner applied for the answer scripts under the RTI Act, 2005 and when the answer scripts were provided, he could notice that in respect of Question No.33 of the Advance Mathematics paper, no marks were shown against Question No.33 in the tally sheet and against Question No.32, it was shown that 03(three) marks were awarded. Consequently, an application under the relevant Regulation was made raising the aforesaid grievance.
(3.) The authorities upon re-examination, found that in respect of Question No.33, 03(three) marks were actually awarded, but not reflected in the tally sheet. But in respect of Question No.32, where 03(three) marks were shown in the tally sheet, in fact, no evaluation was made. Accordingly, the authorities made the rectification and included the 03(three) marks awarded to the son of the petitioner in respect of Question No.33 in the tally sheet and further evaluated the answer to Question No.32 and had awarded him 02(two) marks.;


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