NAZIA SULTANA Vs. STATE OF ASSAM
LAWS(GAU)-2018-11-137
HIGH COURT OF GAUHATI
Decided on November 15,2018

Nazia Sultana Appellant
VERSUS
STATE OF ASSAM Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. M.P. Sarma, learned counsel for the petitioner. Also heard Ms. P. Barman, learned standing counsel for the Gauhati University.
(2.) The petitioner who had undertaken the B.Ed course for the session 2012 in the Mangaldai Government Teachers Training College had appeared in the B.Ed examination held by the Gauhati University for the year 2012. Although the petitioner had secured much higher marks in all the other subjects, but in respect of the subject "content and method of teaching" she had secured 33 out of 100 marks, in a situation, where the pass mark was 36. In other words, had the petitioner been awarded 36 marks in the said paper, she would have otherwise passed the B.Ed examination.
(3.) The petitioner accordingly made an application to the Controller of Examination of the Gauhati University through the Principal of the concerned college seeking a re-evaluation of the concerned paper and also for a photocopy of the answer script of her. The respondent Gauhati University had undertaken an exercise to re-evaluate the concerned paper of the petitioner and upon re-evaluation, the authorities arrived at a conclusion that the petitioner was actually entitled 30 out of 100. A photocopy of the answer script was also provided to the petitioner.;


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