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Subair C.P. vs The University Of Calicut on 10 November, 2008

Kerala High Court
Subair C.P. vs The University Of Calicut on 10 November, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 33043 of 2008(H)


1. SUBAIR C.P. S/O. ABOOBAKKER,
                      ...  Petitioner
2. ASEEB SALIM, S/O.MUHAMMED SALIM,

                        Vs



1. THE UNIVERSITY OF CALICUT, REPRESENTED
                       ...       Respondent

2. THE CONTROLLER OF EXAMINATIONS,

                For Petitioner  :SRI.T.MADHU

                For Respondent  : No Appearance

The Hon'ble MR. Justice V.GIRI

 Dated :10/11/2008

 O R D E R
                             V.GIRI,J.
                      -------------------------
                  W.P ( C) No.33043 of 2008
                      --------------------------
             Dated this the 10th November, 2008

                        J U D G M E N T

Petitioners, who have completed their Engineering

Degree Course from a college affiliated to the University

of Calicut, had written supplementary examination held in

December 2007. Apparently, dissatisfied by the marks

obtained in four papers in respect of the 3rd semester and

two papers in respect of the 5th semester supplementary

examination, 1st petitioner had applied for revaluation.

Dissatisfied by the marks in one paper, second petitioner

had applied for revaluation in respect of the 5th semester

supplementary examination. They are aggrieved that the

results of the revaluation have not been published so far.

2. I heard learned standing counsel for the

University also. There is no justification for the delay in

the publication of results of revaluation in respect of the

Supplementary Examination held in December, 2007.

W.P ( C) No.33043 of 2008
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Accordingly, the writ petition is disposed of directing

the 1st respondent to publish the results of the revaluation

sought for by the petitioners in relation to the 3rd and 5th

Semester Engineering Degree Supplementary Examination

held in December, 2007, as early as possible, at any rate,

within a period of two months from the date of receipt of a

copy of this judgment provided the applications for

revaluation are in order and otherwise correct.

(V.GIRI,JUDGE)

ma

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(V.GIRI,JUDGE)
ma

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