DARSHAN CHAKMA AND 3 ORS Vs. UNION OF INDIA AND ANR
LAWS(GAU)-2018-8-112
HIGH COURT OF GAUHATI
Decided on August 30,2018

Darshan Chakma And 3 Ors Appellant
VERSUS
Union Of India And Anr Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. M.K. Choudhury, learned senior counsel for the petitioners assisted by Mr. SR Rabha, Mr. N. Dutta, learned senior counsel assisted by Mr. JC Lainunsanga, learned counsel for the authorities in the Government of Mizoram and Mr. SC Keyal, learned ASGI for the authorities in the Union of India.
(2.) The four petitioners herein belong to the Chakma community in the State of Mizoram and they are aggrieved to the extent that for the counselling held for admission to the medical seats available for the Government of Mizoram for the year, 2017, which was held on 25.08.2017, they were prevented by certain elements from proceeding and reaching the place, where the counselling was held. Accordingly, a direction is being sought for that either the respondents in the Government of Mizoram be directed to admit them to a MBBS seat for the year 2017 or that a direction be issued for holding a re-counselling in respect of the petitioners.
(3.) The petitioners appeared in the National Eligibility Entrance Test, 2017 (in short NEET, 2017) held on 07.05.2017 and as per the merit list applicable to the State of Mizoram, the petitioner No.1 is at Serial No.4, petitioner No.2 at Serial No.23, petitioner No.3 at Serial No.17 and petitioner No.4 at Serial No.9. The petitioners claim that for the year 2017, 25 seats were allotted to the Government of Mizoram for the MBBS course and therefore, all the four petitioners being within 25 in order of merit, are entitled to be allotted a seat.;


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