DEWAN MEMORIAL INSTITUTE OF ETT, KATHUA Vs. JAMMU AND KASHMIR BOARD OF SCHOOL EDUCATION
LAWS(J&K)-2020-12-51
HIGH COURT OF JAMMU AND KASHMIR
Decided on December 03,2020

Dewan Memorial Institute Of Ett, Kathua Appellant
VERSUS
Jammu And Kashmir Board Of School Education Respondents

JUDGEMENT

RAJESH BINDAL, SANJAY DHAR, J. - (1.)In view of the order dated 23.11.2020, Bishwajit Kumar Singh, Commissioner/Secretary to Government, School Education Department, Veena Pandita, Chairperson Board of School Education and M. K. Sinha, Inspector of General of Police, Crimes, have appeared in person in Court through VC.
(2.)At the very outset Mr. Aseem Sawhney, learned AAG appearing for the Crime Branch submitted that an error has crept in recording the facts in paragraph 5 of the aforesaid order wherein it was noticed that 152 institutes were involved in the crime. In fact, total 152 institutes were in existence at that time for 2011-13 batch. All were not involved in the crime. The order be treated to be clarified to that effect.
(3.)Mr. M. K. Sinha, IGP Crime submitted that out of 55 colleges, admission made by whom were under investigation, promoters of four have died. One has migrated to USA and questionnaire were served upon him. Another one is in Kashmir Valley and he has not yet been served with the questionnaire. Out of balance 49, 15 have responded to the questionnaire, whereas the rest have not yet responded.
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