DR. GANESH ROY DEGREE COLLEGE SITAMARHI Vs. THE STATE OF BIHAR AND ORS.
LAWS(PAT)-2021-1-54
HIGH COURT OF PATNA
Decided on January 07,2021

Dr. Ganesh Roy Degree College Sitamarhi Appellant
VERSUS
THE STATE OF BIHAR AND ORS. Respondents

JUDGEMENT

Ashutosh Kumar,J. - (1.) Heard Mr. Ashhar Mustafa, learned Advocate for the petitioner/college, Mr. Shashi Shekhar Tiwary, learned counsel for the State and Mr. Nikhil Kumar Agrawal, learned Advocate for the respondent/University.
(2.) This writ petition has been filed for settingaside the communication contained in Memo No. 14/AF11/2015 1232, dated 15.07.2019, issued by the Deputy Secretary, Education Department, Govt. of Bihar, Patna, whereby, the Registrar of Baba Saheb Bhim Rao Ambedkar Bihar University (in short the University) has been informed that the proposal sent to the government by the University for grant of affiliation to the petitioner/college has been rejected on account of non-fulfillment of the requirements of ownership and possession of the land as prescribed in Statute No. 1098, dated 19.04.1986, and Letter No. 3196, dated 14.12.2017, issued by the Secretariat of the Hon'ble Governor.
(3.) A further request has been made for directing the extension of affiliation of the petitioner/college from Sessions 2012-2013 to 2018-2019 and for Session 2019- 2020 onwards in accordance with the proposals sent by the respondent/University to the Education Department of the government.;


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