CHHAVIMEHROTRA Vs. DIRECTOR GENERAL HEALTH SERVICES
LAWS(SC)-1994-1-66
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on January 14,1994

Chhavimehrotra Appellant
VERSUS
DIRECTOR GENERAL HEALTH SERVICES Respondents


Cited Judgements :-

ISHA KARWASRA VS. ARMY HOSPITAL [LAWS(DLH)-2012-8-194] [REFERRED TO]
H IYENGARAN VS. SELECTION COMMITTEE [LAWS(MAD)-2012-8-166] [REFERRED TO]
PRAVEEN G L VS. SECRETRY DEPARTMENT OF HEALTH AND FAMILY WELFARE DEPARTMENT [LAWS(KER)-2012-8-368] [REFERRED TO]
K.V. HANNA THASNIM VS. STATE OF KERALA [LAWS(KER)-2014-3-27] [REFERRED TO]
IMANJEET SINGH ARORA VS. STATE OF PUNJAB [LAWS(P&H)-2014-3-87] [REFERRED TO]
SUNNY GOEL VS. SHRI RAM COLLEGE OF COMMERCE [LAWS(DLH)-2014-8-128] [REFERRED TO]
SRINIJA DASARI VS. RAJIV GANDHI UNIVERSITY OF HEALTH SCIENCES [LAWS(KAR)-2014-4-184] [REFERRED TO]
RAJNISH KUMAR VS. GURU GOBIND SINGH INDRAPRASTHA UNIVERSITY [LAWS(DLH)-2014-11-148] [REFERRED TO]
YUSRA HASHMI VS. UNIVERSITY OFDELHI [LAWS(DLH)-2014-10-151] [REFERRED TO]
ARYAKRISHNA U.R. AND ORS. VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-2-48] [REFERRED TO]
HANNA THASNIM, K.V. VS. STATE OF KERALA AND ORS. [LAWS(KER)-2014-3-162] [REFERRED TO]
JIBIN VIJAY VS. MAULANA AZAD MEDICAL COLLEGE & ORS. [LAWS(DLH)-2013-5-566] [REFERRED TO]
SUBHAM DUTT VS. THE CONVENOR AND ORS. [LAWS(BOM)-2015-7-9] [REFERRED TO]
CHRISTIAN MEDICAL COLLEGE VS. THE SECRETARY, MINISTRY OF HEALTH & FAMILY WELFARE AND ORS. [LAWS(MAD)-2015-6-239] [REFERRED TO]
PRIYA GUPTA VS. STATE OF CHHATISHGARH [LAWS(SC)-2012-5-38] [REFERRED TO]
ASHA VS. B D SHARMA UNIVERSITY OF HEALTH SCIENCES [LAWS(SC)-2012-7-24] [REFERRED TO]
K SREEDHAR VS. KARNATAKA EXAMINATIONS AUTHORITY [LAWS(KAR)-2012-8-103] [REFERRED TO]
SHUBH DEEP AYURVED MEDICAL COLLEGE VS. UNION OF INDIA [LAWS(MPH)-2013-3-106] [REFERRED TO]
SARASWATI EDUCATION SOCIETYS SARASWATI COLLEGE OF ENGINEERING VS. ALL INDIA COUNCIL FOR TECHNICAL EDUCATION (AICTE) AND ORS. [LAWS(BOM)-2015-8-63] [REFERRED TO]
ARSHDEEP SINGH AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(P&H)-2015-12-117] [REFERRED TO]
PARUL KODAN VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2016-4-13] [REFERRED TO]
C.P.RAMACHANDRAN VS. STATE OF KERALA [LAWS(KER)-2016-7-174] [REFERRED TO]
ANEESHA SHARMA VS. STATE OF PUNJAB AND ORS [LAWS(P&H)-2016-12-3] [REFERRED TO]
S. KRISHNA SRADHA VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2017-1-88] [REFERRED TO]
RICHA KAUSHIK D/O SH BHUPINDER KAUSHIK VS. STATE OF HIMACHAL PRADESH AND ORS [LAWS(HPH)-2012-12-100] [REFERRED]
PANJAB UNIVERSITY CHANDIGARH AND ANOTHER VS. PALLAVI MAHAJAN AND OTHERS [LAWS(P&H)-2012-8-310] [REFERRED]
NIHARIKA VS. BABA FARID UNIVERSITY OF HEALTH SCIENCES, FARIDKOT AND OTHERS [LAWS(P&H)-2015-10-488] [REFERRED]
ADHISHREE, D/O ANIL KUMAR TIWARI VS. THE UNION OF INDIA THROUGH THE SECRETARY [LAWS(PAT)-2017-6-5] [REFERRED TO]
PRANEETHA . S VS. STATE OF TAMIL NADU [LAWS(MAD)-2017-6-167] [REFERRED TO]
PRESTIGE EDUCATIONAL TRUST AND ORS VS. ADMISSION SUPERVISORY COMMITTEE FOR PROFESSIONAL COLLEGES IN KERALA [LAWS(KER)-2016-10-88] [REFERRED TO]
MRS. S. MANIMEGALAI VS. MEDICAL COUNCIL OF INDIA REP. BY ITS SECRETARY POCKET [LAWS(MAD)-2016-10-138] [REFERRED TO]
DEEPA CHETTRI VS. MINISTRY OF HEALTH & FAMILY WELFARE [LAWS(SIK)-2017-12-5] [REFERRED TO]
VIVEK BUGALIA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-2-320] [REFERRED TO]
S. KRISHNA SRADHA VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2019-12-45] [REFERRED TO]
AKSHEE BATRA VS. UNION OF INDIA [LAWS(DLH)-2020-9-127] [REFERRED TO]
SATAKSHI SHARMA VS. CSK HIMACHAL PRADESH KRISHI VISHVAVIDYALAYA [LAWS(HPH)-2021-3-65] [REFERRED TO]


JUDGEMENT

- (1.)The petitioner filed this writ petition under Article 32 of the constitution of India praying for direction for consideration of her admission to MBBS course against the 15% All India quota of 1992. She was originally allocated a seat in Medical College, Alleppey, Kerala. She prayed for transfer to Lucknow.
(2.)This writ petition along with similar other writ petitions were taken up for consideration by this court. Comprehensive directions were issued in relation to admissions. In obedience to this order of this court, a notification dated 28/05/1993 was issued by the Director General of Health Services requiring the candidates to signify their willingness to be considered for admission under the scheme evolved by the court. By an order dated 10/06/1993 of this court, inter alia the following directions were given :
"(I) The Director General of Health Services will first consider the cases of all those candidates who have applied for change of college and whose applications are pending before the Directorate on the date of this order including the petitioners in W. P. Nos. 370, 383, 447, 458 and 466 of 1993. * * * (vii) In case any candidate who has been allotted a seat against All india quota in pursuance of this order does not avail of the same and fails to report in the college to which he has been nominated by 15/07/1993, the seat allotted to the said candidate would stand surrendered to the State quota. "

(3.)In spite of the matter being in seisin of this court, the writ petitioner moved the High court in Writ Petition No. 1508 of 1993 before the lucknow bench of Allahabad High court and obtained certain directions. The High court ordered that a seat be kept vacant in the King George medical College, Lucknow. By our order dated 27/07/1993, we disapproved of the High court entertaining the writ petition and a stay of the order was granted.
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