BOARD OF TECHNICAL EDUCATION U P Vs. DHANWANTRI KUMAR
LAWS(SC)-1990-10-19
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on October 26,1990

BOARD OF TECHNICAL EDUCATION,UTTAR PRADESH Appellant
VERSUS
DHANWANTRI KUMAR Respondents


Cited Judgements :-

PEPSICO RESTAURANTS INTERNATIONAL I PRIVATE LIMITED VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-1995-12-47] [REFERRED TO]
EAST INDIA HOTELS LTD VS. ASSESSING AUTHORITY SALES TAX [LAWS(DLH)-2005-5-155] [REFERRED TO]
MOHAN LAL VS. HIMACHAL PRADESH STATE FOREST CORPORATION [LAWS(HPH)-2007-6-10] [REFERRED TO]
BAPOK BORANG VS. ARUNACHAL PRADESH PUBLIC SERVICE COMMISSION [LAWS(GAU)-2008-9-68] [REFERRED TO]
SRAVAN DALL MILL P LIMITED VS. CENTRAL BANK OF INDIA [LAWS(APH)-2009-9-37] [REFERRED TO]
SANDEEP B E VS. STATE OF KARNATAKA [LAWS(KAR)-2006-4-32] [REFERRED TO]
KRIPA SHANKAR YADAV VS. VICE CHANCELLOR ALLAHABAD UNIVERSITY [LAWS(ALL)-2004-9-184] [REFERRED TO]
CORE CERAMICS LTD VS. UNION OF INDIA [LAWS(CAL)-2008-2-72] [REFERRED TO]
B MUTHUVAIRAM VS. PRINCIPAL PACHAIPPAS COLLEGE MADRAS [LAWS(MAD)-1996-6-6] [REFERRED TO]
KAMAKSHI WORAH VS. VINOBA BHAVE UNIVERSITY [LAWS(PAT)-2000-2-84] [REFERRED TO]
MONIKA JAIN VS. STATE OF RAJASTHAN [LAWS(RAJ)-1997-10-29] [REFERRED TO ,]
HAZI MOHD VS. STATE OF RAJASTHAN [LAWS(RAJ)-2006-3-26] [REFERRED TO]
ARJUN RAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-4-1] [REFERRED TO]
Nagarjuna Construction Company Ltd VS. State of Jharkhand, Water Resource Department, through its Secretary, Ranchi [LAWS(JHAR)-2011-9-44] [REFERRED TO]
S ABEEB RAJA VS. DIRECTORATE GENERAL OF HEALTH SERVICES [LAWS(MAD)-2007-1-27] [REFERRED TO]
GYANJYOT EDUCATION TRUST VS. GOVERNMENT OF INDIA [LAWS(GJH)-2012-10-190] [REFERRED TO]
KONDA PRABHAKAR RAO VS. STATE OF JHARKHAND [LAWS(JHAR)-2011-7-20] [REFERRED TO]
SIDDHARTH ASHWINBHAI PAREKH VS. VIR NARMAD SOUTH GUJARAT UNIVERSITY AND ORS. [LAWS(GJH)-2016-4-158] [REFERRED TO]
DINESH KUMAR JAAT VS. MUNICIPAL CORPORATION [LAWS(MPH)-2016-2-73] [REFERRED TO]
MISS SHIVANI KAUR & ORS VS. BOARD OF SECONDARY EDUCATION, RAJASTHAN, AJMER & ORS [LAWS(RAJ)-1992-8-95] [REFERRED]
SHARAWAN SINGH VS. STATE OF RAJASTHAN [LAWS(RAJ)-2005-4-113] [REFERRED TO]
HET RAM VS. STATE & ANR. [LAWS(RAJ)-2005-3-120] [REFERRED TO]


JUDGEMENT

- (1.)- This appeal and the Special Leave Petitions arise from the judgments of the Allahabad High Court. The High Court quashed the order dated 30-9-1988 made by the Board of Technical Education (the appellant) cancelling the results of the examination taken by certain students who are respondents in these cases. The High Court found that the orders impugned before it were unsustainable for the reason that the students had not been given proper notices. The notices served on them were found by the High Court to be so vague that they could not have effectively defended themselves in the inquiry. In the absence of proper notices, the inquiry which was held was found by the High Court to be invalid for violation of the rule of natural justice. Accordingly, the High Court directed the appellant-Board to declare the results of the students who had filed the petitions in the High Court.
(2.)We have perused the records and heard counsel on both sides. On the peculiar facts land in the special circumstances of these cases, we are of the view that the High Court was justified in coming to the conclusion, which it did, that the notices served on the students were so vague and imprecise that they could not effectively defend themselves in the inquiry.
(3.)In the circumstances, we see no reason to interfere with the impugned orders. The appeal and the Special Leave Petitions are accordingly dismissed. We make no order as to costs.
Appeal dismissed.

;


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