KAJA SUDHIR Vs. PRINCIPAL GUNTUR MEDICAL COLLEGE
LAWS(APH)-1969-1-10
HIGH COURT OF ANDHRA PRADESH
Decided on January 30,1969

KAJA SUDHIR Appellant
VERSUS
PRINCIPAL, GUNTUR MEDICAL COLLEGE Respondents


Referred Judgements :-

RAMI REDDY V. PRINCIPAL,GUNTUR MEDICAL COLLEGE [REFERRED TO]



Cited Judgements :-

G BEENA VS. A P UNIVERSITY OF HEALTH SCIENCES [LAWS(APH)-1990-3-1] [REFERRED TO]


JUDGEMENT

P.Jaganmohan Reddy, C.J. - (1.)These six Writ Petitions relate to admission to the medical colleges in Andhra Area. In Writ Petitions Nos. 4217, 4249, 4268, 4360 and 4956 of 1968, the question is as to the interpretation of Appendix I to Rule 3 (a) of the Rules for admission as amended by g. O. Ms. No. 1499 Health dated 28/06/1968.
(2.)Before we deal with the several contentions raised before us, it is necessary to set out the qualifications of each of the petitioners.
(3.)K. Sudhir, Petitioner in Writ Petition No. 4217 of 1968, has obtained in the P.U.C. examination 230,25 marks in operational and also obtained a B Certificate in N.C.C.
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