NAVNEET KAUR; JYOTI SINGH AND ORS Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-8-69
HIGH COURT OF UTTARAKHAND
Decided on August 01,2013

Navneet Kaur; Jyoti Singh And Ors Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) Counter affidavits, in all the petitions, filed on behalf of H.N.B. Garhwal University, Sri Nagar, Garhwal in the Court today. Same are taken on record. The petitioner counsel states that he would not file any rejoinder affidavit. Counsel for the parties agree that the writ petitions may be heard and decided today itself.
(2.) Parties in all the petitions, except petitioners are same. Controversy involved in all the petitions is same, therefore, all the petitions have been consolidated and are being decided by a common judgment. Writ Petition No. 2776 of 2011 (M/S) shall be the leading case.
(3.) The petitioners, in all petitions, have prayed for the following reliefs:- "A. To issue appropriate writ, order or direction in the nature of mandamus directing the respondent no.5 to register the petitioner in the roll list of Uttarakhand Nursing Council and allot the RNRM Certificate (i.e. registered nurse and registered midwife) without causing any further delay. B. To issue appropriate writ, order or direction in the nature of mandamus directing the respondent no.1-i the District Magistrate to take appropriate action against the respondent no.3 i.e. the Director of the Institute. C. Cost of the petition be also awarded. D. To issue any other order, writ or direction which this Hon'ble Court may deem fit and proper in the facts and circumstances of the case.";


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