Remya P.Sasidharan vs University Of Calicut on 11 May, 2010

Kerala High Court
Remya P.Sasidharan vs University Of Calicut on 11 May, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 14762 of 2010(U)


1. REMYA P.SASIDHARAN,
                      ...  Petitioner
2. DEVI PRATHAPAN, PUTHENVEETIL,
3. ANILA M., ALLISSERIL, PUNNAPRA P.O.,
4. CHITRA MOHANAN, KIZHAKKEMAMPUZHA,
5. JASON JACOB, THAZHATHUPARAMBIL,
6. AMBILY LIONA LAZAR,

                        Vs



1. UNIVERSITY OF CALICUT,
                       ...       Respondent

2. THE CONTROLLER OF EXAMINATIONS,

                For Petitioner  :SMT.A.K.PREETHA

                For Respondent  : No Appearance

The Hon'ble MR. Justice P.R.RAMACHANDRA MENON

 Dated :11/05/2010

 O R D E R
                P.R.RAMACHANDRA MENON, J.
               ----------------------------------------------
                  W.P.(C)No. 14762 OF 2010
             -----------------------------------------------------
           DATED THIS THE 11th DAY OF MAY, 2010

                          J U D G M E N T

The petitioners have approached this Court with the

following prayers.

(i) issue a writ of mandamus or any other

appropriate writ, direction or order directing the

respondents to revalue the answer scripts of the

petitioners and declare the revaluation results

expeditiously and

(ii) to declare that the delay in declaring the

revaluation results of the petitioners amounts to

shirking of statutory duties.

2. The learned Standing Counsel for the respondents

submits that only one petitioner has filed application for

revaluation and actual factual position is still to be ascertained as

to whether such applications, if at all preferred by the petitioners

are proper and pending. The learned Standing Counsel also

submits that if the applications have been received and are

W.P.(C)No.14762/10 -2-

otherwise in order, the same can be considered and finalised

within a period of six weeks.

3. In the above facts and circumstances, the respondents

are directed to finalise the applications stated to be preferred by

the petitioners, if the same are in order otherwise and publish the

results of the revaluation within a period of six weeks from the

date of receipt of a copy of this judgment.

The Writ Petition is disposed of as above.

P.R.RAMACHANDRA MENON,
JUDGE

dsn

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