TARUN DHIRWAN AND ORS. Vs. H.N.B. GARWAL UNIVERSITY AND ORS.
LAWS(UTN)-2013-7-107
HIGH COURT OF UTTARAKHAND
Decided on July 29,2013

Tarun Dhirwan And Ors. Appellant
VERSUS
H.N.B. Garwal University And Ors. Respondents

JUDGEMENT

V.K. Bist, J. - (1.) Notice to respondent no.4 was sent on 25.07.2012 by registered post acknowledgement due. Office has reported that neither undelivered envelope received back or anyone has filed power on behalf of respondent no.4. Since registered letter was sent one year ago and undelivered envelope has not received back, service upon respondent no.4 is found sufficient
(2.) Heard learned counsel for the parties and perused the record.
(3.) Instant petition has been filed by the petitioners for quashing of the order dales 5th July, 2012 passed by Assistant Registrar, Examination, H.N.B. Garhwal University, Srinagar Pauri Garhwal whereby examination form of the petitioners for LL.B. 1st semester, session 2011 -12 has been rejected on the ground that petitioners did not possess requisite qualification as they have not got minimum 45% marks in graduation. Further prayer has been made seeking direction to the respondents to allow the petitioners to sit in the examination for be LL.B. 1st semester conducted by the respondents for the session 2011-12.;


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