SANJAY KUMAR Vs. G.B.PANT UNIVERSITY OF AGRICULTURE AND TECHNOLOGY, PANT NAGAR, AND ANOTHER
LAWS(UTN)-2012-4-150
HIGH COURT OF UTTARAKHAND
Decided on April 11,2012

SANJAY KUMAR Appellant
VERSUS
G.B.Pant University Of Agriculture And Technology, Pant Nagar, And Another Respondents

JUDGEMENT

B.S. Verma, J. - (1.) Since the controversy involved in all these five writ petitions is similar and the relief sought by the petitioners is identical, therefore, for the sake of convenience they are being decided by this common order.
(2.) By means of these writ petitions, the petitioners have sought a writ in the nature of mandamus commanding the respondents to admit the petitioners in 4th Semester of B.Tech. (Agriculture Engineering) course and permit them to pursue their studies in the said semester of B.Tech. (Agriculture Engineering) course.
(3.) Briefly stated the facts giving rise to the present petitions, according to the petitioners, are that all the petitioner got admission in the B.Tech. (Agriculture Engineering) Batch 2010 in the I Semester, through entrance test held by the respondent-University. In the 1st Semester examination 2010, petitioner Sanjay Kumar secured 4.293 Grade Point Average (GPA), petitioner Navish Kumar secured 4.198 GPA, petitioner Kamlesh Kumar secured 4.127 GPA, petitioner Sammi Bauriyan secured 3.761 GPA and petitioner Ms. Poonam Thapa secured 4.762 GPA. (It may be noted that the petitioners have wrongly mentioned the GPA as cumulative grade point average (CGPA) in paragraph 4 of the memo of writ petitions.;


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