UTTARAKHAND UTHAN SAMITI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2012-7-54
HIGH COURT OF UTTARAKHAND
Decided on July 18,2012

Uttarakhand Uthan Samiti and 11 Others Appellant
VERSUS
STATE OF UTTARAKHAND AND THREE OTHERS Respondents

JUDGEMENT

- (1.) Heard Sri Neeraj Garg, Advocate for the petitioners, Sri Paresh Tripathi, Addl. C.S.C. on behalf of respondent No. 1, Sri Rakesh Thapliyal, Advocate on behalf of respondents 2 and 3 and Sri V.B.S. Negi, Asstt. S.G. on behalf of respondent No. 4. By means of this petition the petitioners have sought the following relief:- a) To issue a writ, order or direction in the nature of mandamus directing the respondents to grant permission to petitioners for conducting counseling second shift of diploma courses of Electronic Engineering and Mechanical Engineering in their Engineering Institutes for the academic session 2012-13. b) To issue any other order or direction which this Hon'ble Court may deem fit and proper in the facts and circumstances of the case. c) To award cost of the petition to the petitioners.
(2.) During the course of argument, learned counsel for the petitioners has confined his prayer to give direction to respondent No. 2 to take decision on the applications moved by the petitioners for affiliation after taking into consideration the approval given by A.I.C.T.E. to the petitioners institutes.
(3.) Sri Rakesh Thapliyal, Advocate appearing on behalf of respondent Nos. 2 and 3 has informed to the court that decision is awaited on the applications for grant of affiliation, therefore, till the affiliation is granted to the petitioners, no direction can be given to admit the students in the counseling.;


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