SANT PRABODHANAND SHIKSHA EVAM JAN KALHYAN SAMITI Vs. NATIONAL COUNCIL FOR TEACHER EDUCATION,
LAWS(RAJ)-2019-4-72
HIGH COURT OF RAJASTHAN
Decided on April 15,2019

Sant Prabodhanand Shiksha Evam Jan Kalhyan Samiti Appellant
VERSUS
National Council For Teacher Education, Respondents

JUDGEMENT

- (1.) The only plea raised by the learned counsel for the petitioner during course of arguments, is, of discriminatory treatment to the petitioner while declining its appeal.
(2.) Learned counsel referring to the impugned order dated 9 th March, 2009 and order dated 24th December, 2018, contended that while declining the claim of the petitioner in view of bar of limitation as contemplated under Section 18 of NCTE Act, 1993, the respondents considered claims of several other applicants/institutions including one that of Sardar Bhagat Singh Shikashan Sansthan, Khara Chak, 1 Pilibagan, Goluwala, Rajasthan, so also Modern BSTC College, Mukundgarh Mandi, Jhunjhunu Sikar Road, Nawalgarh, Rajasthan; as would be evident in view of their appeals accepted.
(3.) Heard and considered.;


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