SWAMI VIVEKANAND INSTITUTE OF NURSING AND PARAMEDICAL SCIENCES Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-2-84
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 28,2020

Swami Vivekanand Institute Of Nursing And Paramedical Sciences Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Ali Mohammad Magrey,J. - (1.)In the instant petition, the petitioner has prayed for the following reliefs:-
'a. Allow the petition.

b. Issue writ, order or direction to the respondents to interpret the word '20% reservation' appearing in their order No. JSMC-15/42/3175-3282 dated 31-10-2015 in terms of lower limit prescribed for admitting FMHW candidates to Lateral Entry GNM course and to allow the petitioner to admit more than 20% FMHW candidates to Lateral Entry GNM Course if General entry candidates are not available and seats are vacant.

c. Issue writ, order or direction to the respondents no 2 and 3 to register and allow the students of petitioner college admitted as lateral entry to GNM course for session 2018- 19 to appear in their examination of GNM course and also to declare the result of such students for the said examination.

d. Any other relief which the Hon'ble Court may deem fit and proper in the facts and circumstances of the case.'

(2.)The petitioner institute claims to be set up with a sole objective of providing quality education in the field of Paramedical Sciences and Nursing. The petitioner institute is granted NOC from the concerned authorities, which on perusal is renewal of provisional NOC/permission in favour of the institute, valid for a period of one year, for imparting the following paramedical training courses with intake capacity noted against each, made vide order No. 279/SPMC/Jammu of 2016 dated 28.11.2016:-
'FMPHW 90 Seats

MMPHW 60 Seats

Pharmacists 60 Seats

GNM 60 Seats'

(3.)The provisional NOC/permission was valid for one year, i.e., 2016-17, however, the petitioner could not satisfy the Court about renewal of provisional NOC/Permission by the competent authority beyond one year in 2016. The petitioner institute admitted the candidates with Matric qualification as Lateral Entry in GNM against 20% reservation for the vacant seats beyond the reservation.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.