D NEELIMA Vs. DEAN OF P G STUDIES
LAWS(APH)-1992-2-12
HIGH COURT OF ANDHRA PRADESH
Decided on February 12,1992

D.NEELIMA Appellant
VERSUS
DEAN OF P.G.STUDIES Respondents


Referred Judgements :-

MUSSUNAT BHOOBUN MOYEE DEBIA VS. RAMKISHORE ACHARI CHOWDARY [REFERRED TO]
SRI RAGHUNADHA VS. SRI BROJO KISHORE [REFERRED TO]
LALLOO BHOY VS. CASSIBAI [REFERRED TO]
BAI KESSER BAI VS. HUNSRAJ MORARJI [REFERRED TO]
NARAYANI OASI VS. ADMINISTRATOR GENERAL OF BENGAL [REFERRED TO]
INDRA SAWHNEY AND OTHERS VS. UNION OF INDIA [REFERRED TO]
V V GIRI VS. D SURI DORA [REFERRED TO]
M R BALAJI THE MYSORE STATE CHATHADA VAISH NAYA ASSOCIATION MYSORE ARYA VYSYA MAHASABHA BANGALORE VS. STATE OF MYSORE [REFERRED TO]
TRILOKI NATH TIKU VS. STATE OF JAMMU AND KASHMIR [REFERRED TO]
S RAJAGOPAL VS. C M ARMUGAM [REFERRED TO]
JANKI PRASAD PARIMOO VS. STATE OF JAMMU AND KASHMIR [REFERRED TO]
STATE OF UTTAR PRADESH VS. PRADIP TANDON:STATE OF UTTAR PRADESH:STATE OF UTTAR PRADESH [REFERRED TO]
GANPAT VS. RETURNING OFFICER [REFERRED TO]
C M ARUMUGAM VS. S RAJGOPAL [REFERRED TO]
PRINCIPAL GUNTUR MEDICAL COLLEGE GUNTUR VS. Y MOHAN RAO [REFERRED TO]
KUMARI K S JAYASREE VS. STATE OF KERALA [REFERRED TO]
KAILASH SONKA\ VS. MAYA DEVI [REFERRED TO]
K C VASANTH KUMAR VS. STATE OF KARNATAKA [REFERRED TO]
URMILA GINDA VS. UNION OF INDIA [REFERRED TO]
KHAZAN SINGH VS. UNION OF INDIA [REFERRED TO]
K SHANTHA KUMAR VS. STATE OF MYSORE [REFERRED TO]
MAHARAJA OF KOLHAPUR VS. SUNDARAM AYYAR [REFERRED TO]



Cited Judgements :-

DISTRICT COLLECTOR VIZIANAGARAM VS. APPIKONDA RAJENDRAKUMAR [LAWS(APH)-1993-4-3] [REFERRED TO]


JUDGEMENT

- (1.)These two appeals give rise to a similar point and are, therefore, being disposed of by this common judgment.
(2.)Writ petitioner is the appellant irt W.A. 1161 of 1992. She was born In a Reddy caste family and married an Erukaia boy, Dr. Swamy. Erukaia tribe is one of the Scheduled Tribes in the State of Andhra Pradesh. The marriage took place on 3-5-1990 at Luthern Church in Hyderabad and since then she is leading family life with him and his parents at Guntur. After the marriage, she sought for admission into M.Sc., (Home Science) course in the Agricultural University at Rajendranagar, Hyderabad, under the reserved quota for Scheduled Tribes, in as much as the University Authorities were not considering her as one, entitled to the reservation available to Scheduled Tribes, she moved this Court under Art. 226 of the Constitution of India.
(3.)The writ petition was dismissed at the admission stage by the learned single Judge holding that the marriage is Anuloma for the girl and Prathiloma for the boy and that it is only the off-spring born status of the father and not the writ petitioner-wife. As regards the other Incentives offered by the State Government, the learned Judge held that they are non- statutory and that the relevant G.Os. (G.O.Ms. No. 496 dated 21-6-1975 and G.O.Ms. No. 583 dated 24-7-1974) have nothing to do with the reservation presently claimed for. Having been aggrieved of this order, the writ petitioner filed this appeal.
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