FEDERATION OF PRIVATE MEDICAL AND DENTAL COLLEGES Vs. STATE OF RAJASTHAN
LAWS(SC)-2006-6-13
SUPREME COURT OF INDIA
Decided on June 22,2006

Federation Of Private Medical And Dental Colleges Appellant
VERSUS
STATE OF RAJASTHAN Respondents




JUDGEMENT

- (1.)HEARD Dr. Abhishek Manu Singhvi, learned Senior Counsel appearing on behalf of the petitioners, Mr. Aruneshwar Gupta, learned counsel for the State of Rajasthan, Mr. Amitesh Kumar, learned counsel for the University of Rajasthan and Mr. Maninder Singh, learned counsel for the Dental Council of India.
(2.)THE only grievance of the petitioners is the direction issued by the learned Single Judge of the Rajasthan High Court in the last three lines of the order impugned in this special leave petition. The said direction reads thus:
"The aforesaid directions shall also uniformly be applied to private dental colleges also."
This direction is quite contrary to the decisions rendered by this Court in T.M.A. Pai Foundation Vs. State of Karnataka, P.A. Inamdar v. State of Maharashtra, and Islamic Academy of Education v. State of Karnataka. Since the direction issued by the High Court is quite contrary to the above three rulings of this Court, we set aside the said direction insofar as it relates to the private unaided dental colleges in Rajasthan.
The special leave Petition Stands Disposed of in the above terms. No costs.



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