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Anisha Eldose vs University Of Calicut on 30 September, 2010

Kerala High Court
Anisha Eldose vs University Of Calicut on 30 September, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 30049 of 2010(E)


1. ANISHA ELDOSE,
                      ...  Petitioner
2. KAVITHA.V.,
3. NIVEA WILSON.,
4. NOORA RAHMAN K.V.,
5. QUEENCY DAVIS,
6. SAJITHA N.,
7. SARANNYA M.S.,
8. SHERIN JOSEPH,
9. SRUTHI.S.,
10. SWATHY GLYNE,
11. JISHA MOL B.S.,
12. LIMI VINCENT.,
13. NEETHU BINU.,
14. NIJI C.CHACKO,
15. TIJI THOMAS,
16. ARYA JOSEPH ALUVILA,
17. LIN MOL JUSTIN,
18. DHANYA T.P.,
19. VILAJA M.V.,

                        Vs



1. UNIVERSITY OF CALICUT,
                       ...       Respondent

2. THE CONTROLLER OF EXAMINATIONS,

                For Petitioner  :SRI.PHILIP T.VARGHESE

                For Respondent  : No Appearance

The Hon'ble MR. Justice ANTONY DOMINIC

 Dated :30/09/2010

 O R D E R
                       ANTONY DOMINIC, J.
              --------------------------------------------------
                  W.P.(C) NO.30049 OF 2010(E)
              --------------------------------------------------
         Dated this the 30th day of September, 2010

                           J U D G M E N T

Petitioners are 2nd year students of B.Sc Nursing. When the

result of the Ist year examination was declared, petitioners 1 to

10 failed in the subject Physiology, 11th petitioner failed in the

subject Microbiology, petitioners 12 to 15 failed in the subject

Physiology and Microbiology, petitioners 16 and 17 failed in the

subjects Physiology, Nutrition and Biochemistry. The 18th

petitioner failed in Anatomy, Physiology and Microbiology and the

19 the petitioner failed in Physiology, Microbiology, Nutrition and

Biochemistry. They applied for revaluation and approached this

Court complaining of delay and seeking orders to expedite the

revaluation.

2. I heard the Standing Counsel appearing for the

respondent University.

3. Having regard to the above, I dispose of the writ

petition directing the University to complete the revaluation

sought for by the petitioners within 10 weeks of production of a

copy of the judgment, provided the applications for revaluation

WPC.No.30049 /2010
:2 :

have been received and are otherwise in order.

Petitioners shall produce a copy of the judgment before the

2nd respondent for compliance.

(ANTONY DOMINIC)
JUDGE
vi/

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