SANATAN GAUDA Vs. BERHAMPUR UNIVERSITY
LAWS(SC)-1990-4-12
SUPREME COURT OF INDIA (FROM: ORISSA)
Decided on April 02,1990

SANATAN GAUDA Appellant
VERSUS
BERHAMPUR UNIVERSITY Respondents


Cited Judgements :-

JOSEPH THALAKKAL VS. VICE CHANCELLOR [LAWS(KER)-1991-7-76] [REFERRED TO]
B S SHINI ANGEL VS. CHIEF EDUCATIONAL OFFICER AND ORS [LAWS(MAD)-2010-9-592] [REFERRED]
LEKSHMI S. KUMAR VS. UNIVERSITY OF KERALA [LAWS(KER)-2014-9-40] [REFERRED TO]
YUDHANSHU ANGURAL VS. BABA FARID UNIVERSITY OF HEALTH SCIENCES AND OTHERS [LAWS(P&H)-2016-12-7] [REFERRED TO]
GURU NANAK DEV UNIVERSITY VS. SANJAY KUMAR KATWAL [LAWS(SC)-2008-10-47] [REFERRED TO]
ARUNSALAM RAJENTHIRAN VS. THE DEAN [LAWS(MAD)-2015-12-116] [REFERRED TO]
SUYOG VILASRAO JAIN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-9-17] [REFERRED TO]
INDRANI SARMA VS. UNIVERSITY OF DELHI [LAWS(DLH)-2006-9-11] [REFERRED TO]
ASIT KUMAR DAS VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-3-16] [REFERRED TO]
RAJESH SUNDARAM VS. DIBRUGARH UNIVERSITY [LAWS(GAU)-1994-12-6] [REFERRED TO]
PRAVESH KUMAR DUBEY VS. UNIVERSITY OF KANPUR [LAWS(ALL)-1990-6-1] [REFERRED TO]
DR. S.B. SINGH AND OTHERS VS. STATE OF U.P. AND OTHERS [LAWS(ALL)-1993-4-85] [REFERRED TO]
KAMNI TRIPATHI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2022-3-131] [REFERRED TO]
SUNITA MOHANTY VS. UNION OF INDIA & ANR. [LAWS(ORI)-2016-10-56] [REFERRED TO]
INSTITUTE OF RESEARCH AND MANAGEMENT VS. SANJAY KUMAR [LAWS(NCD)-2000-1-56] [REFERRED]
K M RADHA VS. VICE-CHANCELLOR CHHATRAPATI SHAHUJI MAHARAJ UNIVERSITY [LAWS(NCD)-2003-9-241] [REFERRED]
PRATYUSH NARNAWRE VS. GURU GOBIND SINGH INDRAPRASTHA UNIVERSITY & ANR. [LAWS(DLH)-2020-6-135] [REFERRED TO]
UTTARANCHAL PEY JAL SANSADHAN VIKAS EVAM NIRMAN NIGAM VS. S N NAUTIYAL [LAWS(UTN)-2011-5-13] [REFERRED TO]
NADIM AHMAD VS. REGIONAL SECRETARY HIGH SCHOOL INTERMEDIATE BOARD [LAWS(ALL)-2004-3-150] [REFERRED TO]
K HARISH VS. UNIVERSITY OF AGRICULTURAL SCIENCES G K V K CAMPUS BANGALORE [LAWS(KAR)-1995-8-52] [DISTINGUISHED]
UNION OF INDIA VS. MEENA KUMARI [LAWS(PAT)-2007-1-145] [REFERRED TO]
RAKESH RANJAN DASH VS. UTKAL UNIVERSITY [LAWS(ORI)-2005-1-39] [REFERRED TO]
APARNA CHOUDHARY VS. RAJ UNIVERSITY OF HEALTH SCIENCES [LAWS(RAJ)-2016-5-30] [REFERRED TO]
MANOJ KUMAR VS. JAMIA MILLIA UNIVERSITY [LAWS(DLH)-1997-12-20] [REFERRED]
ZAHIDA KHATOON ABDUL KAIYOOM VS. ANJUMAN I ISLAM/S BEGUM JAMILA HAJI ABDUL HAQ COLLEGE OF HOME SCIENCE [LAWS(BOM)-2021-2-214] [REFERRED TO]
GANESH R BAHETI VS. UNIVERSITY OF PUNE [LAWS(BOM)-2003-7-158] [REFERRED TO]
PRAVEEN KUMAR RAI VS. REGISTRAR SHRI SAHUJI KANPUR UNIVERSITY [LAWS(ALL)-1996-11-2] [REFERRED TO]
BANARAS HINDU UNIVERSITY VARANASI VS. ROHINI SINGH [LAWS(ALL)-2000-2-99] [REFERRED TO]
M DAYANAND REDDY VS. A P INDUSTRIAL INFRASTRUCTURE CORPORATION LTD [LAWS(APH)-1992-3-57] [REFERRED TO]
VINOTHAN KRISHNAN RAMAN VS. UNIVERSITY OF MUMBAI [LAWS(BOM)-2012-7-76] [REFERRED TO]
KUMARI MEENAKSHI VS. MADHYAMIK SIKSHA PARISHAD UTTAR PRADESH [LAWS(ALL)-1991-9-13] [REFERRED TO]
DEVKI NANDAN AND ORS. VS. KURUKSHETRA UNIVERSITY AND ORS. [LAWS(P&H)-2015-12-93] [REFERRED TO]
Tarak Nath Sasmal VS. State of Orissa [LAWS(ORI)-2006-5-43] [REFERRED TO]
NITYA NAND CHOUDHARY VS. KURUKSHETRA UNIVERSITY [LAWS(P&H)-2002-2-17] [REFERRED TO]
DEEPAK MAKKAR VS. KURUKSHETRA UNIVERSITY KURUKSHETRA [LAWS(P&H)-2001-10-1] [REFERRED TO]
VIPIN KUMAR DUBEY VS. MAHATMA GANDHI CHITRAKOOT GRAMODAYA VISHWAVIDYALAYA, SATNA [LAWS(MPH)-2008-5-64] [REFERRED TO]
P K ASHA VS. BANGALORE UNIVERSITY [LAWS(KAR)-1992-4-24] [REFERRED TO]
Shiv Shankar VS. Vinoba Bhave University [LAWS(JHAR)-2010-2-66] [REFERRED TO]
LALITA RANI VS. REGISTRAR, M D U ROHTAK [LAWS(P&H)-2014-1-412] [REFERRED TO]
TARA CHAND GUPTA VS. UNIVERSITY OF AJMER [LAWS(RAJ)-1991-10-22] [REFERRED TO]
ALISHA GUPTA VS. GURU GOBIND SINGH INDRAPRASTHA UNIVERSITY [LAWS(DLH)-2020-1-229] [REFERRED TO]
ASHOKE SAHA VS. STATE OF WEST BENGAL [LAWS(CAL)-1999-2-1] [REFERRED TO]
NITIN KATARA VS. U P TECHNICAL UNIVERSITY INSTITUTE OF ENGINEERING AND TECHNOLOGY CAMPUS LUCKNOW [LAWS(ALL)-2008-2-227] [REFERRED TO]
SAMEERA ISMAIL VS. SECRETARY FOR EDUCATION GOVT OF A P [LAWS(APH)-2004-12-113] [REFERRED TO]
ANIRUDH MOHTA VS. STATE OF WEST BENGAL [LAWS(CAL)-2014-12-24] [REFERRED TO]
SYEDA AUFIYA AHMAD VS. RASHTRASANT TUKADOJI MAHARAJ [LAWS(BOM)-2012-10-175] [REFERRED TO]
ALPANA VS. U P PUBLIC SERVICE COMMISSION UTTAR PRADESH [LAWS(ALL)-1993-3-8] [REFERRED TO]
NITIN KUMAR SUNDARLAL JOHRI VS. SWAMI RAMANAND TIRTH MARATHWADA UNIVERSITY NANDED [LAWS(BOM)-1997-12-14] [REFERRED TO]
KM ROHINI SINGH VS. VISITOR B H U PRESIDENT OF INDIA [LAWS(ALL)-1998-10-14] [REFERRED TO]
VARUN SEHGAL VS. H.P.UNIVERSITY [LAWS(HPH)-2004-6-19] [REFERRED]
BIRENDER SINGH VS. UNION OF INDIA [LAWS(DLH)-2014-5-50] [REFERRED TO]
BOBBY CYRIAC VS. PRINCIPAL [LAWS(KER)-1991-9-18] [REFERRED TO]
MADHUSUDAN GUNVANTRAY PANDYA VS. SAURASHTRA UNIVERSITY [LAWS(GJH)-2022-6-336] [REFERRED TO]
STATE OF TAMIL NADU VS. S SAGAYARANI [LAWS(MAD)-2009-4-32] [REFERRED TO]
BAKHTAWAR SINGH VS. PANJAB UNIVERSITY AND ORS [LAWS(P&H)-2012-10-725] [REFERRED]
MANJIT SINGH VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2009-3-304] [REFERRED]
DILJOT SINGH VS. KURUKSHETRA UNIVERSITY, KURUKSHETRA [LAWS(P&H)-2010-11-327] [REFERRED TO]
DEVENDRA SINGH SIHMAR VS. HARYANA PUBLIC SERVICE COMMISSION [LAWS(P&H)-2005-5-170] [REFERRED]
ASHOK KUMAR MISHRA VS. STATE OF ORISSA [LAWS(ORI)-2012-3-12] [REFERRED TO]
KASHYAP SURENDRABHAI NAIK VS. D N SHAH [LAWS(GJH)-2001-9-26] [REFERRED]
CHAUDHARY RATANBEN KANJIBHAI VS. GORDHANBHAI PATEL [LAWS(GJH)-2000-9-42] [REFERRED]
PERCY JAIN VS. JIWAJI UNIVERSITY, GWALIOR [LAWS(MPH)-2012-4-237] [REFERRED]
NARAYAN PRASAD PANDEY VS. HARI SINGH GOUR VISHWAVIDYALAYA [LAWS(MPH)-2008-9-31] [REFERRED TO]
PRAMOD KUMAR SHUKLA VS. BOARD OF SECONDARY EDUCATION, BHOPAL [LAWS(MPH)-2003-1-177] [REFERRED TO]
AMAR SINGH VS. SATYA PRAKASH & ANR [LAWS(RAJ)-2015-10-170] [REFERRED]
BHUMIKA KUKREJA VS. KURUKSHETRA UNIVERSITY, KURUKSHETRA AND OTHERS [LAWS(P&H)-2016-8-120] [REFERRED TO]
ALKA MASIH VS. PANJAB UNIVERSITY [LAWS(P&H)-2014-3-411] [REFERRED TO]
PRABHJOT WAHI VS. GURU NANAK DEV UNIVERSITY AMRITSAR [LAWS(P&H)-1995-4-9] [REFERRED TO]
IMRAN AHAMED MOHAMMED VS. REGISTRAR ANNA UNIVERSITY [LAWS(MAD)-2010-8-421] [REFERRED TO]
AJANTA NAIK VS. SAMBALPUR UNIVERSITY [LAWS(ORI)-2003-1-18] [REFERRED TO]
SIVANANDAM VIVEKANAND BABU VS. STATE OF MAHARASHTRA [LAWS(BOM)-2002-8-132] [REFERRED TO]
BANARAS HINDU UNIVERSITY VARANASI VS. ROHINI SINGH [LAWS(ALL)-2000-1-35] [REFERRED TO]
MANJIT SINGH VS. UNIVERSITY OF DELHI AND ANR. [LAWS(DLH)-2009-5-353] [REFERRED TO]
S. DEEPIKA BHAT VS. UNION OF INDIA [LAWS(KAR)-2014-3-36] [REFERRED TO]
RAGI SUDHAKAR VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1990-10-37] [REFERRED TO]
JAYANT SUD VS. FACULTY OF LAW [LAWS(DLH)-1992-3-5] [REFERRED]
ALISHA GUPTA VS. INDRAPRASTHA UNIVERSITY [LAWS(DLH)-2020-6-11] [REFERRED TO]
ARATHY P.JOSE VS. MAHATMA GANDHI UNIVERSITY [LAWS(KER)-2013-10-61] [REFERRED TO]
ABHILASH VS. MAHATMA GANDHI UNIVERSITY [LAWS(KER)-2012-5-302] [REFERRED TO]
Rani Durgawati Vishwa Vidyalaya, Jabalpur VS. Santosh Kumar [LAWS(MPH)-2003-8-107] [REFERRED TO]
BRIDGIT MEGHA P S AND ORS VS. COMMISSIONER OF ENTRANCE EXAMINATIONS AND ORS [LAWS(KER)-2014-3-246] [REFERRED TO]
TIJU THOMAS VS. PRINCIPAL ST. STEPHENS COLLEGE [LAWS(KER)-1991-7-80] [REFERRED TO]
N. ANANDAN VS. THE PRINCIPAL, WHITE MEMORIAL HOMOEO MEDICAL COLLEGE AND ORS. [LAWS(MAD)-2015-2-26] [REFERRED TO]
MINATI KAR AND ORS. VS. RASHTRIYA SANSKRIT SANSTHAN AND ANR. [LAWS(ORI)-1992-9-36] [REFERRED TO]
DAITARI LENKA VS. ASST CONTROLLER OF EXAMINATIONS [LAWS(ORI)-1995-5-7] [REFERRED TO]
SMITA BARUAH VS. STATE OF ASSAM [LAWS(GAU)-2009-8-46] [REFERRED TO]
GUNESWAR MUSAHARY VS. GAUHATI UNIVERSITY [LAWS(GAU)-2006-9-35] [REFERRED TO]
BIRENDRA NATH MONDAL VS. VIDYASAGAR UNIVERSITY [LAWS(CAL)-1999-1-7] [REFERRED]
JAI PRAKASH SINGH BHUPAT SINGH VS. REGISTRAR VEER BAHADUR SINGH PURVANCHAL UNIVERSITY TILAK DHARI COLLEGE [LAWS(ALL)-2006-4-140] [REFERRED TO]
LIYA BELLIAPPA VS. CBSE UNION OF INDIA [LAWS(DLH)-2002-2-136] [REFERRED TO]
KIRANPAL SINGH CHOWLA VS. GURU GHASIDAS UNIVERSITY [LAWS(CHH)-2019-4-189] [REFERRED TO]
PUJA LAL VS. UNIVERSITY OF DELHI [LAWS(DLH)-1997-3-33] [REFERRED]
B VIJENDER REDDY VS. VENKATESWARA UNIVERSITY TIRUPATHI [LAWS(APH)-1996-8-102] [REFERRED TO]
RUPA JARET VS. H.P.BOARD OF SCHOOL EDUCATION [LAWS(HPH)-2003-11-12] [REFERRED]
RAJESH SINGHS VS. PURVANCHAL VISHWAVIDYALAYA JAUNPUR AND ANOTHER [LAWS(ALL)-1998-10-27] [REFERRED TO]
SHIKSHAK ABHIBHAVAK SANGH VS. SECRETARY BOARD OF HIGH SCHOOL AND INTERMEDIATE EDUCATION [LAWS(ALL)-1990-10-11] [REFERRED TO]
PARMESHWAR PATIDAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-7-61] [REFERRED TO]
NEELAM DEVI VS. HARYANA NURSES REGISTRATION COUNCIL [LAWS(P&H)-2010-2-182] [REFERRED TO]
GUDDI @ RUCHIKA VS. PRINCIPAL SECRETARY EDUCATION DEPARTMENT (HIGHER EDUCATION), GOVERNMENT OF RAJASTHAN & ORS. [LAWS(RAJ)-2014-4-367] [REFERRED TO]
BAKHTAWAR SINGH VS. PANJAB UNIVERSITY, CHANDIGARH AND OTHERS [LAWS(P&H)-2012-8-159] [REFERRED TO]
RAJESHWAR VERMA VS. MAHARSHI DAYANAND UNIVERSITY AND ORS. [LAWS(P&H)-2015-10-140] [REFERRED TO]
GEETA DEVI VS. KURUSKEHTRA UNIVERSITY, KURUKSHETRA [LAWS(P&H)-2014-3-381] [REFERRED TO]
SHAIJU VS. KERALA PUBLIC SERVICE COMMMISSION [LAWS(KER)-2012-10-257] [REFERRED TO]
GEORGE VARGHESE JOHN VS. MAHATMA GANDHI UNIVERSITY [LAWS(KER)-2014-4-104] [REFERRED TO]
K SHASHIDHARA RAO VS. AMBEDKAR INSTITUTE OF TECHNOLOGY BANGALORE [LAWS(KAR)-1998-2-27] [REFERRED TO]
B V RAGHUNANDA GUPTA VS. UNIVERSITY OF AGRICULTURAL SCIENCES [LAWS(KAR)-1998-7-83] [REFERRED TO]
RATTANJIT KAUR VS. H.P.UNIVERSITY [LAWS(HPH)-1999-12-25] [REFERRED TO]
RADHIKA GARG VS. DELHI UNIVERSITY [LAWS(DLH)-2005-3-108] [REFERRED TO]
JYOTSANA VALKUBAPU BHAGAT VS. STATE OF GUJARAT [LAWS(GJH)-2016-9-241] [REFERRED TO]
ARSHDEEP VS. MAHARASHTRA STATE BOARD OF SECONDARY AND HIGHER SECONDARY EDUCATION NAGPUR DIVISIONAL BOARD [LAWS(BOM)-1990-7-34] [REFERRED TO]
JAVED AKHTAR VS. JAMIA HAMDARD [LAWS(DLH)-2006-12-8] [REFERRED TO]
DIPTI DIPAK KOLAPKAR VS. MAHARASHTRA PUBLIC SERVICE COMMISSION [LAWS(BOM)-2009-5-55] [REFERRED TO]
SUNIL GOPALKRISHNA TUVLARE VS. PRINCIPAL SOU VASUDHANTAI DESHMUKH KRISHI VIDYALAYA MUNDGOAN [LAWS(BOM)-2003-12-77] [REFERRED TO]
A M J P ROHILKHAND UNIVERSITY BAREILLY VS. HARJENDAR SINGH [LAWS(ALL)-2001-3-13] [REFERRED TO]
NARASINGHA PATTNAIK VS. BOARD OF SECONDARY EDUCATION ODISHA AND ORS. [LAWS(ORI)-2015-1-37] [REFERRED TO]
MISS PANNA DHARIWAL VS. UNION OF INDIA [LAWS(RAJ)-2009-2-85] [REFERRED TO]
PRAKASH CHANDRA KUANR VS. SECRETARY BOARD OF SECONDARY [LAWS(ORI)-1996-7-18] [REFERRED TO]
AMARJEET JENA VS. COUNCIL OF HIGHER SECONDARY EDUCATION ORISSA [LAWS(ORI)-1998-9-17] [REFERRED]
UNIVERSITY OF DELHI VS. RAJ SINGH [LAWS(SC)-1994-9-71] [REFERRED TO]
MISS SHIVANI KAUR & ORS VS. BOARD OF SECONDARY EDUCATION, RAJASTHAN, AJMER & ORS [LAWS(RAJ)-1992-8-95] [REFERRED]
ARPIT SINGH VS. GGSIU [LAWS(DLH)-2011-10-65] [REFERRED TO]
SONIA KAYASTHA VS. STATE OF H.P. [LAWS(HPH)-1998-7-23] [REFERRED]
ARVIND KUMAR VS. GOVERNMENT OF THE NATIONAL CAPITAL TERRITORY OF DELHI [LAWS(DLH)-1999-1-44] [REFERRED 2.]
MISS. NUPUR DASS VS. CENTRAL COUNCIL OF HOMOEOPATHY & OTHERS [LAWS(DLH)-1990-7-48] [REFERRED TO]
PATEL UTSAV DINESHBHAI VS. GUJARAT AYURVED UNIVERSITY [LAWS(GJH)-2021-1-150] [REFERRED TO]
M R JAYASREEL VS. SECRETARY STATE BOARD OF TECHNICAL EDUCATION AND TRAINING A P [LAWS(APH)-1998-3-59] [REFERRED TO]
G GIRL RAJU VS. UNION OF INDIA [LAWS(APH)-1999-8-88] [REFERRED TO]
B VIJENDER REDDY VS. VENKATESWARA UNIVERSITY [LAWS(APH)-1996-12-127] [REFERRED TO]
T. SUBINI VS. UNIVERSITY OF KERALA [LAWS(KER)-1991-11-44] [REFERRED TO]
BIDISA CHAKRABORTY VS. INDIRA GANDHI NATIONAL OPEN UNIVERSITY [LAWS(DLH)-2014-8-10] [REFERRED TO]
ROHAN R CHAUHAN VS. STATE OF GUJARAT [LAWS(GJH)-1996-2-51] [REFERRED TO]
GOPAL DIPTI RAJKUMAR VS. PRINCIPAL GOVERNMENT AKHANDANAND AYURVED MAHAVIDYALAYA [LAWS(GJH)-1996-4-24] [REFERRED TO]
PRASANJIT GHOSH VS. WEST BENGAL BOARD OF SECONDARY EDUCATION [LAWS(CAL)-2002-1-11] [REFERRED TO]
NEELU DWIVEDI VS. ARTIFICIAL LIMBS MANUFACTURING CORPORATION OF INDIA [LAWS(ALL)-2021-7-57] [REFERRED TO]
CHAYANIKA BHATTACHARYA VS. UNIVERSITY OF CALCUTTA AND ORS. [LAWS(CAL)-2016-4-69] [REFERRED TO]
PRATIBHA SINGH VS. STATE OF M P [LAWS(MPH)-2007-9-138] [REFERRED]
ANEESHA REMESH VS. STATE OF KERALA [LAWS(KER)-2011-7-114] [REFERRED TO]
Sumit Mukul Lakra VS. Examination Controller Industrial Training Institute, Ranchi [LAWS(JHAR)-2009-7-197] [REFERRED TO]
Biplab Kumar Sahoo VS. Member-Secretary [LAWS(ORI)-2006-5-44] [REFERRED TO]
BIJU PATNAIK UNIVERSITY VS. SAIRAM COLLEGE [LAWS(ORI)-2010-2-2] [REFERRED TO]
AMANDEEP (MINOR) THOUGH HER MOTHER MS. RAJ SHARMA VS. PUNJAB SCHOOL EDUCATION BOARD, MOHALI [LAWS(P&H)-1996-8-227] [REFERRED]
SUNITA SHARMA VS. STATE OF PUNJAB ETC [LAWS(P&H)-1991-10-110] [REFERRED]
RAVINDRA SINGH SHEKHAWAT VS. UNION OF INDIA [LAWS(RAJ)-2012-9-75] [REFERRED TO]
MOHAN LAL SHUKHADIYA UNVERSITY UDAIPUR VS. RAJESH KUMAR MAKHIJA [LAWS(RAJ)-2006-2-56] [REFERRED TO]
BHARAT KUMAR VS. PANDIT BHAGWAT DAYAL SHARMA UNIVERSITY OF HEALTH SCIENCES, ROHTAK [LAWS(P&H)-2014-4-114] [REFERRED TO]
PUSPANJALI MISHRA VS. VICE-CHANCELLOR, UTKAL UNIVERSITY AND ORS. [LAWS(ORI)-2015-9-9] [REFERRED TO]
PRATIMA SAHOO VS. STATE OF ORISSA [LAWS(ORI)-2020-11-5] [REFERRED TO]
S All Imam VS. Lalit Narayan Mithila University [LAWS(PAT)-1993-3-11] [REFERRED TO]
GURU GOBIND SINGH INDRAPRASTH UNIVERSITY VS. RAM NARAYAN TIWARI & ANR [LAWS(DLH)-2018-12-70] [REFERRED TO]
JOY WILSON VS. JAI NARAIN VYAS UNIVERSITY [LAWS(RAJ)-2022-2-171] [REFERRED TO]
ANIRUDH SHARMA VS. HNB GARHWAL UNIVERSITY [LAWS(UTN)-2012-7-19] [REFERRED TO]
RANDHIR SINGH VS. STATE [LAWS(RAJ)-1994-5-37] [REFERRED TO]


JUDGEMENT

- (1.)This is an appeal by special leave against the order dated 30th July, 1987 of the High Court of Orissa.
(2.)The appellant passed his M.A. examination in July, 1981 securing in the aggregate 364 marks out of 900 marks, i.e., more than 40 per cent of the total marks. In 1983, he secured admission in Ganjam Law College for three-years Law Course. There is no dispute that at the time he took admission, he had submitted his mark-sheet along with his M.A. degree certificate. The appellant completed his first year course known as the "Pre-Law Course" and in 1984 was promoted to the second year course known as the "Intermediate Law Course". In 1985, he appeared for the Pre-Law and Inter-Law examination held by the Berhampur University to which the Ganjam Law College is affiliated. He gave the said examination and in the same year he was admitted to the Final Law course in the same College.
(3.)It appears that although he was admitted to the Final Law classes, his results for the Pre-Law and Inter-Law examinations were not declared. The appellant made representations to the Bar Council of India and the Administrator of the Berhampur University, on February 12, 1986. On October 30, 1986, the University replied that since the appellant had secured less than 39.5 per cent marks in his M.A. degree examination, he was not eligible for admission to the Law Course. On November 11, 1986, the appellant made a representation pointing out that he had secured more than 40 per cent marks in the said examination and, therefore, he was entitled to be admitted to the Law course. On November 14, 1986, the Chairman of the Board of Studies also wrote to the Deputy Registrar of the University pointing out that the Board of Studies in its meeting held on October 29, 1986 had recommended that those students who had passed their M.A. examination and had secured more than 40 per cent of the total marks should be considered eligible for admission to the Law course. even though they had secured less than 20 per cent marks in any one of the papers in the said examination.
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