COMMITTEE OF MANAGEMENT, MAHILA MAHAVIDYALAYA P G COLLEGE, SATI KUND, KANKHAL, DISTRICT HARIDWAR AND ORS Vs. HEMWATI NANDAN BAHUGUNA (GARHWAL) CENTRAL UNIVERSITY, SRINAGAR, GARHWAL AND ORS
LAWS(UTN)-2012-5-133
HIGH COURT OF UTTARAKHAND
Decided on May 19,2012

Committee Of Management, Mahila Mahavidyalaya P G College, Sati Kund, Kankhal, District Haridwar And Ors Appellant
VERSUS
Hemwati Nandan Bahuguna (Garhwal) Central University, Srinagar, Garhwal And Ors Respondents

JUDGEMENT

- (1.) By means of this petition the petitioner has sought a writ in the nature of mandamus commading the respondent to grant affiliation to the newly inducted courses for the session 2011-2012. It is further prayed that a writ of mandamus be issued directing the respondent to conduct separate exams of rest of the students who were not permitted to seat in the exam.
(2.) Briefly stated the facts of the case are that petitioner's college is recognized and aided college and its basic motive is to impart education to women and other charitable activities according to vedic principles as propagated by the reformist movement Arya Samaj. It is further alleged that petitioner's college has a history in providing quality education in the field of B.A. (Home Science), B.Sc. (Home Science) and P.G. Courses in Home Science and Political Science, M.Sc. (Food & Nutrition), P.G. Diploma in Nutrition and Dietetics in M.Com.- 1 st Year (Self Finance Course). The petitioner's college is aggrieved by by the action of the respondent for not granting affiliation to the newly inducted courses in M.A.(Music) and M.Com. for the year 2011-2012.
(3.) It is further pleaded that petitioner's college received a letter dated 26-7-2011 from the respondent's office in regard to extension of affiliation to the previous courses and induction of three new course in the stream of B.B.A., M.A.(Music) and M.Com. for the Sessions 2011-2012. By the aforesaid letter the respondent appointed a Panel of experts for the survey of petitioner's college for granting affiliation to new courses including the course of the petitioner's college and the extension of affiliation for the previous courses. Thereafter survey of the petitioner's college was conducted by team of experts on 12-8- 2011 and the college was informed on 15-10-2011 that certain deficiencies were found in the new courses being conducted by the petitioner's college for which appropriate steps were to be taken by the college after which affiliation was to be granted to the new courses. The petitioner's college after removing all the defects informed the respondent on 21-10-2011. When the affiliation was not granted some of the students of M.A. (Music) and M.Com.;


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