DEEPAK KUMAR Vs. BABA SAHEB BHIMRAO AMBEDKAR BIHAR UNIVERSITY, MUZAFFARPUR
LAWS(PAT)-2021-3-1
HIGH COURT OF PATNA
Decided on March 10,2021

DEEPAK KUMAR Appellant
VERSUS
Baba Saheb Bhimrao Ambedkar Bihar University, Muzaffarpur Respondents

JUDGEMENT

RAJEEV RANJAN PRASAD, J. - (1.) The writ application has been filed for the following reliefs: "(i) For direction to the respondents to publish the result of the petitioner of Bachelor of Science (Chemistry Honours) (hereinafter referred as B.Sc. (Hons.)). (ii) For direction to the respondents to re-evaluate the answer sheet after rechecking of the answer sheet of B.Sc. (Chemistry Honours) part II. (iii) For direction to the respondents to recheck the answer sheet of paper IV of B.Sc. (Chemistry Honours) part II on the basis of the question paper of the examination which has held after cancellation of exam instead of previous question paper of cancelled examination of such paper. (iv) For direction to the respondents to grant any other relief/reliefs for which the petitioner is found entitled to in the fact and circumstances of the case."
(2.) Learned counsel for the petitioner submits that the petitioner being a student of L.S. College, Muzaffarpur had appeared in the examination of B.Sc. (Chemistry Honours), Part- I and passed with total marks of 371 out of 500. He, then appeared in the examination of B.Sc. (Chemistry Honours), Part- II and passed the said examination with 267 marks out of 500. According to him the petitioner was promoted to Part- III of B.Sc. (Chemistry Honours), he also appeared in the examination of Part- III but his result has not been published.
(3.) It is his further submission that from the information disclosed to the petitioner on his application under Right to Information Act (hereinafter referred to as 'RTI Act'), it has been found that answer sheets of both the papers have not been checked properly. In paper-III of B.Sc. (Chemistry Honours), Part- II, the petitioner has answered five questions and the examiner has checked the answer sheet, also gave marks but in tabulation of the answer sheet the marks has been deducted. In the tabular chart which the petitioner has shown the discrepancies in the tabulation as under: Ques. No. Marks provided by the Marks Given in tabulation Examiner sheet of answer paper ;


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