KESHAV SURYAMUKHI COLLEGE OF EDUCATION Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2013-7-89
HIGH COURT OF UTTARAKHAND
Decided on July 18,2013

Keshav Suryamukhi College Of Education Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

V.K. Bist, J. - (1.) HEARD learned counsel for the parties and perused the record. It is not the stand of the respondents that the petitioner's institution has not fulfilled the requirement, which are required for affiliation. If the petitioner's institution has not fulfilled the requirements, which are required for grant of affiliation, in that event, the University/State Government may make a request to N.C.T.E. for withdrawal of the recognition, but unless and until the recognition is not withdrawn by the N.C.T.E., the University is obliged to grant affiliation to the petitioner's institutions as per provision of Section 14(6) of the N.C.T.E. Act. Under the N.C.T.E. Act, the State Government has no role to play to grant affiliation in view of the judgment in the case of State of Maharashtra Vs. Sant Danyaneshwar Shikshan Shasthan, Mahavidyalaya and others, reported in : 2006 (9) SCC 11.
(2.) IN the case in hand, application for affiliation was filed by the petitioner institution on 10.09.2012. The University constituted Inspection Team on 27.09.2012, but inspection was made after seven months i.e. on 13.05.2013, whereas as per norms, constitution should have been done within four months. Even thereafter, the matter was not placed before the Executive Committee and due to this reason the matter was not sent in proper manner to the Chancellor, therefore the question of approval from the side of Chancellor never arose. This action of the University is not appreciated. Learned Senior Advocate for the University submitted that inspection was made on 13th May, 2013, papers of the petitioner institution were not found correct, therefore inspection report could not be placed before the Executive Council.
(3.) CONSIDERING the fact that petitioner institution submitted application for affiliation on 10.09.2012 and Inspection Team was constituted on 27.09.2012 and thereafter University Authority slept over the matter, the petitioner institution should not be punished for inaction on the part of the University. Also considering the fact that Inspection Team found everything in order, I direct the University to grant provisional affiliation to the petitioner institution and send recommendation of the University under power conferred on it under Section 13(6) of the Universities act within a week. In the meantime, the University is also directed to permit the petitioner institution to participate in the counseling provisionally.;


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