PANINEEYA LAW COLLEGE Vs. SECRETARY TO GOVERNMENT
LAWS(APH)-1992-9-30
HIGH COURT OF ANDHRA PRADESH
Decided on September 29,1992

PANINEEYA LAW COLLEGE, PRESIDENT D.N.SASTRY, HYDERABAD Appellant
VERSUS
SECRETARY TO GOVERNMENT, EDUCATION DEPT., GOVERNMENT OF ANDHRA PRADESH, HYDERABAD Respondents


Referred Judgements :-

GUJARAT UNIVERSITY STATE OF GUJARAT PRINCIPAL ST XAVIERS COLLEGE RANCHI COUNCIL FOR THE INDIAN SCHOOL CERTIFICATE EXAMINATION VS. KRISHNA RAUGANATH MUDNOLKAR:KRISHNA RAUGANATH MUDNOLKAR:KRISHNA RAUGANATH MUDNOLKAR:KRISHNA RAUGANATH MUDNOLKAR [REFERRED TO]
R CHITRALEKHA VENKATESUBBA REDDY VS. STATE OF MYSORE [REFERRED TO]
MOHINDROO VS. BAR DELHI [REFERRED TO]
STATE OF ANDHRA PRADESH VS. LAVUNARENDRANATHI [REFERRED TO]
BAR COUNCIL OF UTTAR PRADESH VS. STATE OF UTTAR PRADESH [REFERRED TO]
M KARUNANIDHI VS. UNION OF INDIA [REFERRED TO]
A P CHRISTIANS MEDICAL EDUCATIONAL SOCIETY ALICE MANORANJANI M VS. GOVERNMENT OF ANDHRA PRADESH:GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]
AMBESH KUMAR YOUNG DOCTORS ASSOCIATION RAM KUMAR HARISH CHANDRA PALIWAL P K MANGLIK SUSHIL KUMAR SINGH M C GUPTA VS. PRINCIPAL LLR M MEDICAL COLLEGE MEERUT:STATE OF UTTAR PRADESH:PRINCIPAL L L R M MEDICAL COLLEGE MEERUT:PRINCIPAL G S V M MEDICAL COLLEGE KANPUR:STATE OF UTTAR PRADESH [REFERRED TO]
UNION OF INDIA PRITHIPAL SINGH RAM MEHAR RAJ KUMAR DELHI CATTLE BREEDING FARMS PRIVATE LIMITED VS. RAGHUBIR SINGH :UNION OF INDIA [REFERRED TO]
STATE OF TAMIL NADU VS. ST JOSEPH TEACHERS TRAINING INSTITUTE:DR ARUPAPPA TEACHERS TRAINING INSTITUTE [REFERRED TO]
P BASI REDDY EDUCATIONAL SOCIETY CUDDAPAH VS. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]
P VENKATESWARA RAO VS. OSMANIA UNIVERSITY HYDERABAD [REFERRED TO]
SOBHANA KUMAR S VS. MANGALORE UNIVERSITY [REFERRED TO]
AJAY MALIK VS. PUNJAB UNIVERSITY [REFERRED TO]



Cited Judgements :-

NYAYA VIDYA PARISHAD LAW COLLEGE VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1999-12-51] [REFERRED TO]
SHALINI D/O HARISHKUMAR KOTIAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-7-173] [REFERRED]


JUDGEMENT

D.Reddeppa Reddy, J. - (1.)The constitutional validity of the rules called "the Andhra Pradesh Institutions of Law (Regulation of Admissions into Courses in Law through Common Entrance Test) Rules, 1989, framed by the Government of Andhra Pradesh in G.O. Ms. No.172, Education (Rules), dated 11th May, 1989 (hereinafter referred to as 'The LAWCET Rules'), made in exercise of the powers conferred by sub- section (1) of Section 3 read with Section 15 of the Andhra Pradesh Educational Institutions (Regulation of Admissions and Prohibition of Capitation Fee) Act, 1983, which was upheld by a Division Bench of this Court in P. Venkateswara Rao vs. Osmania University, is again questioned in this batch of writ petitions. Incidentally, some other questions of law are raised. Also, some petitioners tried to highlight their difficulties in running the colleges.
(2.)In the present batch of writ petitions, we are concerned with admissions for the academic year 1991-92 to first year law course in the private Law Colleges, affiliated to different Universities in the State.
(3.)The petitioners in Writ Petition Nos.3895, 3456, 2678, 3847, 3823, 3889, 4278, 3748, 5799 and 4971 of 1992 are law colleges and they seek a writ of Mandamus declaring that they shall be entitled to select the candidates to the first year law course on the basis of the marks obtained by them in the qualifying examination and without reference to the LAWCET Examination held in the month of July, 1991. The petitioners in Writ Petition Nos. 5782, 7300, 7304 and 8081 of 1992 are the candidates who claim to have joined the first year law course without passing LAWCET and without obtaining any interim directions from this Court. Their plea is also the same. Writ Petition No. 7617 of 1992 is also for the same relief and the same is filed by Sankara's Law College, Kurnool and seventy-nine students who claim to have joined the first year law course in the said college. There was no interim direction in this case also.
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