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Allahabad High Court
Sardar Patel Institute Of … vs State Of U.P. Thru Prin. Secy. … on 6 August, 2010
Court No. - 1

Case :- MISC. BENCH No. - 6057 of 2008

Petitioner :- Sardar Patel Institute Of Technology, Shikarpur
Respondent :- State Of U.P. Thru Prin. Secy. Higher Education & 3 Ors.
Petitioner Counsel :- Dipak Seth,Ratnesh Chandra
Respondent Counsel :- C.S.C.,D.K. Arora,W.U. Ahmed

Hon'ble Pradeep Kant,J.

Hon’ble Ritu Raj Awasthi,J.

Notices on behalf of the respondents have been accepted by their respective
counsel.

With the consent of the parties’ counsel, the petition is being disposed of
finally.

The petitioner’s matter regarding extension of approval for permanent
affiliation for the academic session 2010-11 is pending consideration before
the State Government.

On the request of the parties’ counsel, we dispose of the writ petition finally
with the direction that the pending matter of the petitioner be considered and
disposed of, by the State Government, expeditiously, in accordance with law,
say within a maximum period of two weeks from the date of receipt of a
certified copy of this order.

Order Date :- 6.8.2010
Prajapati


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