DEVI LALLAYOGESHWARI TRUST Vs. STATE OF JAMMU AND KASHMIR OTHERS
LAWS(J&K)-2020-11-69
HIGH COURT OF JAMMU AND KASHMIR
Decided on November 27,2020

Devi Lallayogeshwari Trust Appellant
VERSUS
State Of Jammu And Kashmir Others Respondents

JUDGEMENT

JAVED IQBAL WANI, J. - (1.)(A) WP (C) No. 3113/2019
In this petition, the petitioner implores for the following reliefs: -

IN THE NATURE OF CERTIORARI quashing the order issued by respondent No. 2 under his No. CDC/2018/4853-60 dated 25.01.2018 rejecting the extension of affiliation of the petitioner College for the session 2017-2018 for imparting instructions in B. Pharmacy course 2018-2019.

(2.)IN THE NATURE OF CERTIORARI quashing the order No. CDC/2019/8328-29 dated 22.2.2019 issued by respondent No. 5 by virtue of which the admission for the current session has been denied.
(3.)IN THE NATURE OF MANDAMUS commanding the respondents to grant/extend affiliation to the petitioner college for imparting instructions in B. Pharmacy course for the current session.
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