VIVEK SINGHAL Vs. H N B GARHWAL UNIVERSITY AND OTHERS
LAWS(UTN)-2013-7-212
HIGH COURT OF UTTARAKHAND
Decided on July 29,2013

Vivek Singhal Appellant
VERSUS
H N B Garhwal University And Others Respondents

JUDGEMENT

- (1.) Notice to respondent no.4 was sent on 25.07.2012 by registered post acknowledgment due. Office has reported that neither undelivered envelope received back nor 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 petitioner for quashing of the order dated 5th July, 2012 passed by Assistant Registrar, Examination, H.N.B. Garhwal University, Srinagar, Pauri Garhwal (for short the University) whereby examination form of the petitioner for LL.B. 1st semester, session 2011-12 has been rejected on the ground that petitioner did not possess requisite qualification as he has not got minimum 45% marks in graduation. Further prayer has been made seeking direction to the respondents to allow the petitioner to sit in the examination for the LL.B. 1st semester conducted by the respondents for the session 2011-12.;


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