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Tiby Abraham vs The Calicut University on 8 December, 2006

Kerala High Court
Tiby Abraham vs The Calicut University on 8 December, 2006
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C) No. 28896 of 2006(M)


1. TIBY ABRAHAM, AGED 29 YEARS,
                      ...  Petitioner

                        Vs



1. THE CALICUT UNIVERSITY,
                       ...       Respondent

2. THE CONTROLLER OF EXAMINATIONS,

                For Petitioner  :SRI.T.MADHU

                For Respondent  : No Appearance

The Hon'ble MR. Justice C.N.RAMACHANDRAN NAIR

 Dated :08/12/2006

 O R D E R
                     C.N.RAMACHANDRAN NAIR, J.

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                        W.P.(C)NO.28896  OF 2006

               - - - - - - - - -  - - - - - - - - - - - - - - - - - - - - - -

               Dated this the 8th day of December 2006


                                    JUDGMENT

Since University counsel submitted that revaluation is

delayed as petitioner’s answer book was missing and answer

book has now been traced out, there will be a direction to

Controller of Examination to arrange for revaluation and

publication of results within three weeks from the date of

production of a copy of judgment by the petitioner.

Writ petition is disposed of.

C.N.RAMACHANDRAN NAIR, JUDGE

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