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Mr.Ashkar P.A. vs Vice Chancellor on 18 August, 2010

Kerala High Court
Mr.Ashkar P.A. vs Vice Chancellor on 18 August, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 26202 of 2010(A)


1. MR.ASHKAR P.A.,AGED 28
                      ...  Petitioner

                        Vs



1. VICE CHANCELLOR,
                       ...       Respondent

2. THE CONTROLLER OF EXAMINATIONS

                For Petitioner  :SRI.T.A.NIYAS

                For Respondent  : No Appearance

The Hon'ble MR. Justice S.SIRI JAGAN

 Dated :18/08/2010

 O R D E R
                         S. SIRI JAGAN, J.
                 - - - - - - - - - - - - - - - - - - - - - - -
                     W.P.(C)No.26202 of 2010
                 - - - - - - - - - - - - - - - - - - - - - - -
            Dated this the 18th day of August, 2010

                           J U D G M E N T

The petitioner seeks expeditious revaluation of his answer paper,

for which he has submitted Ext.P3 application.

2. The learned Standing Counsel appearing for the University

submits that the University would require at least two more months’

time to complete the revaluation process.

3. Having heard both sides, I dispose of this writ petition with

a direction to the respondents to complete the revaluation process for

which the petitioner has submitted Ext.P3 application and publish

results thereof, as expeditiously as possible, at any rate, within six

weeks from the date of receipt of a certified copy of this judgment,

provided the application is in order in all respects.

S. SIRI JAGAN
JUDGE

shg/

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