AKHALESH KUMAR SON OF LATE RAM CHANDRA RABIDAS Vs. ARYABHATTA KNOWLEDGE UNIVERSITY MITHAPURA
LAWS(PAT)-2021-2-27
HIGH COURT OF PATNA
Decided on February 19,2021

Akhalesh Kumar Son Of Late Ram Chandra Rabidas Appellant
VERSUS
Aryabhatta Knowledge University Mithapura Respondents

JUDGEMENT

Ashutosh Kumar, J. - (1.) Heard Mr. Anil Kumar Singh and Mr. Sandip Kumar, learned counsel for the petitioners and Mr. Awadhesh Kumar, learned counsel for the respondents.
(2.) The petitioners had approached this Court initially as no decision was being taken by the Vice Chancellor of the Arayabhatta Knowledge University on the representations preferred by them for re-evaluation / retotaling of their answer sheets.
(3.) During the pendency of the writ petition and after first hearing before this Court, the petitioners were intimated that their answer-sheets had been sent for reevaluation / re-totaling before the grievance committee, constituted for the purpose and based on that report, which indicated that there was no need for any interference with the marks allotted to the petitioners, the Vice Chancellor rejected the contention of the petitioners that interference in the assessment was required.;


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