KM. JYOTI DEOPA Vs. UTTARAKHAND BOARD OF SCHOOL EDUCATION
LAWS(UTN)-2013-11-52
HIGH COURT OF UTTARAKHAND
Decided on November 11,2013

Km. Jyoti Deopa Appellant
VERSUS
Uttarakhand Board Of School Education Respondents

JUDGEMENT

Alok Singh, J. - (1.) Petitioners, of all the petitions, feeling aggrieved by the action of respondent not permitting them to appear in the Uttarakhand Teachers Eligibility Test - II, 2013 preferred present writ petitions.
(2.) The main grievance of the petitioners is that prescribing minimum 45% of marks in Graduation/B. Ed. mandatory, to consider for admission in UTET - II 2013, is contrary to the judgment passed by this Court in the case of Baldev Singh and others v. State of Uttarakhand and others reported in 2011 (2) UD 575 as well as contrary to the judgment dated 25.07.2013 passed by this Court in WPSS No. 739 of 2013.
(3.) Undisputedly, learned Single Judge of Coordinate Bench of this Court in the case of Baldev Singh (supra) has opined that fixation of 45% or 50% marks in Graduation/B.Ed., as minimum cut off mark to appear in UTET - I examination is bad in law.;


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