ANURADHA ATTREE Vs. STATE OF HIMACHAL PRADESH
LAWS(HPH)-1997-7-29
HIGH COURT OF HIMACHAL PRADESH
Decided on July 22,1997

ANURADHA ATTREE Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents

JUDGEMENT

M.SRINIVASAN,C.J. - (1.)There is no merit in this writ petition. The petitioner applied for admission to M.B.B.S./B.D.S./B.A.M.S. Course. Her application was rejected on the ground that she had not passed two out of three classes from the school located in Himachal Pradesh State. She wrote a letter to the Assistant Registrar (Entrance test) just before the examination stating that her father was employed in the High Court of Delhi and that he was a bona fide Himachali having a permanent home in Himachal Pradesh, it was stated by her that on account of her fathers occupation, they had to live outside the State of Himachal Pradesh. She prayed for permission to write the examination to be held on 29 -6 -1997. She was permitted to appear in the examination on the basis of an undertaking given by her on the date of the examination, which reads as follows : "I may be allowed purely provisionally. If I am not considered to be ward of Central Government employee, I will have no claims of so were rewarding admission through CPMT by H.P. University."
(2.)Having thus been allowed to write the examination, the petitioner was expecting the result, but a communication was sent to the petitioner by the Assistant Registrar on 30 -6 -1997 pointing out that she not being a ward of a Central Government employee was not eligible according to the Rules for admission.
(3.)The petitioner has filed the present writ petition for quashing the two letters j referred to above rejecting her eligibility for admission and also for striking down j the eligibility criteria contained in the prospectus issued by the respondents.


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