APJ ABDUL KALAM TECHNOLOGICAL UNIVERSITY AND ANOTHER Vs. JAI BHARATH COLLEGE OF MANAGEMENT AND ENGINEERING TECHNOLOGY AND OTHERS
LAWS(SC)-2020-12-29
SUPREME COURT OF INDIA
Decided on December 10,2020

Apj Abdul Kalam Technological University And Another Appellant
VERSUS
Jai Bharath College Of Management And Engineering Technology And Others Respondents





Cited Judgements :-

MADURAI KAMARAJ UNIVERSITY VS. MADURAI KAMARAJ UNIVERSITY [LAWS(MAD)-2021-7-26] [REFERRED TO]
UKF COLLEGE OF ENGINEERING & TECHNOLOGY VS. STATE OF KERALA [LAWS(KER)-2021-10-17] [REFERRED TO]
SHIMLA COLLEGE OF EDUCATION VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2022-4-5] [REFERRED TO]
PATTAYIL KUNJUKUNJU MEMORIAL CHARITABLE TRUST VS. STATE OF KERALA [LAWS(KER)-2021-10-118] [REFERRED TO]
SREEPATHY INSTITUTE OF MANAGEMENT AND TECHNOLOGY VS. STATE OF KERALA [LAWS(KER)-2021-10-116] [REFERRED TO]
SUNEETA BHARTI VS. STATE OF U.P. [LAWS(ALL)-2022-5-126] [REFERRED TO]
JAWAHARLAL NEHRU TECHNOLOGICAL UNIVERSITY VS. CRESCENT EDUCATIONAL SOCIETY [LAWS(SC)-2021-11-79] [REFERRED TO]


JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)Leave granted.
(2.)Aggrieved by the order passed by the Division Bench of the Kerala High Court directing the Vice Chancellor of the University to reconsider the application for affiliation of a new B.Tech course, submitted by the first respondent, which is a self-financing Engineering College, solely on the basis of the extension of approval granted by the All India Council for Technical Education (hereinafter referred to as "AICTE"), the APJ Abdul Kalam Technological University, which is a State University and its Vice Chancellor have come up with this appeal.
(3.)We have heard Mr. Chander Uday Singh, learned Senior Counsel appearing for the appellant-University, Mr. S. Krishnamoorthy, learned Counsel appearing for the first respondent-College, Ms. Priyanka Prakash, learned Counsel appearing for the second respondent-State and Mr. Anil Soni, learned Counsel appearing for the third respondent-AICTE. We have also heard Mr. C. Arayama Sundaram, Mr. Gopal Sankaranarayanan and Mr. P.S. Narasimha, learned Senior Counsel appearing for the applicants seeking intervention/impleadment and vacation of stay.
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