ANJUM AFSHAN Vs. PRINCIPAL, GOVT MEDICAL COLLEGE
LAWS(J&K)-1993-6-5
HIGH COURT OF JAMMU AND KASHMIR
Decided on June 04,1993

Anjum Afshan Appellant
VERSUS
Principal, Govt Medical College Respondents

JUDGEMENT

- (1.)ON this Contempt petition coming up for consideration, the learned Advocate General Mr. Nazki at the very first instance tendered an unconditional apology on behalf of the Respondents for the delay caused in the implementation of the judgment of this court. The apology tendered being unconditional is accepted. He is however warned to be careful in future and directed to convey this to all the functionaries of the State Government.
(2.)AN application has been filed on behalf of Mr. G.Q. Allaqaband, Principal Medical College, Srinagar that he was not feeling well and therefore, he may be exempted from his personal appearance for today. The application is allowed.
(3.)MR . B. Nazki, the learned Advocate General submitted that the Judgment of this Court has been implemented by the respondents vide Govt. Order No: 481 -TRGS of 1993 dated 4.6.1993 and the petitioners granted admission in the Medical College, Srinagar to the M.B.B.S. Course. He has produced a copy of the order which is taken on record.
From the perusal of the order it appears that the admission of the petitioners has been made subject to two conditions: (i) that, the admission will be subject to the condition that none of the candidates are registered as MBBS students in any of the Universities in or outside the State; and (ii) that, such admissions will be subject to the outcome of the LPA filed by the Government against the judgment of this Court.



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