MANAGEMENT COMMITTEE ATARRA POST GRADUATE COLLEGE Vs. VICE CHANCELLOR BUNDELKHAND UNIVERSITY JHANSI
LAWS(SC)-1990-7-65
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on July 31,1990

MANAGEMENT COMMITTEE,ATARRA POST GRADUATE COLLEGE Appellant
VERSUS
VICE CHANCELLOR,BUNDELKHAND UNIVERSITY,JHANSI Respondents


Cited Judgements :-

S N SHARMA VS. RAJA BALWANT SINGH COLLEGE [LAWS(ALL)-1992-1-76] [REFERRED TO]
KANTI BHUSAN BHOWMICK VS. KALYANI UNIVERSITY [LAWS(CAL)-1994-5-1] [REFERRED TO]
N K SHAH VS. CHANCELLOR KUMAON UNIVERSITY NAINITAL [LAWS(ALL)-1994-7-49] [REFERRED TO]


JUDGEMENT

- (1.)This is a Special Leave Petition preferred by the Committee of Management of the Atarra Post Graduate College from an order of the High Court of Allahabad dated 30-9-88 in Civil Mise. Writ Petition No. 12682/87 (reported in 1988 All WC 1493).
(2.)The facts briefly were that the Committee of Management had terminated the probation of one Dr. Gaur who had joined as Principal on 1-11-1984 and whose probation has been extended till 31-10-86. This was stated to be in pursuance of resolutions passed by the Committee on 11-10-1986 and, again, 20-10-86 and after notice to Dr. Gaur. This order of the Committee of Management was approved by the Vice Chancellor of the University on 7-12-1986. A Writ Petition was filed against this order of the Vice Chancellor by Dr. Gaur but this was dismissed by the High Court on the short ground that he had an alternative remedy before the Chancellor under Section 68 of the U.P. State University Act.
(3.)Later on, however, on a representation made by the Teachers' Association and also by Dr. Gaur,, the Vice Chancellor purported to review his earlier order and passed an order dated 29-6-87 by which he rescinded the approval granted to the termination of the services of Dr. Gaur on 7-12-1996.
;


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