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B.P. Puttaraju and ors. Vs. the Bangalore University and anr. - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtKarnataka High Court
Decided On
Case NumberWrit Petn. Nos. 17073, 17074 and 17740 of 1979
Judge
Reported inAIR1980Kant39
ActsKarnataka State Universities Act, 1976 - Sections 12 and 62
AppellantB.P. Puttaraju and ors.
RespondentThe Bangalore University and anr.
Appellant AdvocateH. Subramanya Jois, Adv.
Respondent AdvocateS. Viiaya Shankar, Adv.
Excerpt:
- sections 152 & 153: [n.k.patil, j] amendment of judgment/decree held, the application is filed as provided under the relevant provisions of the cpc if there is a mistake or wrongly typed or there is any mistake in writing or typing and an error arising out of the occurring from an accidental slip or omission is an error due to careless mistake or omission unintentionally made. but in the present case, detailed order has been passed by the trial court for rejecting the compromise petition as petitioner has failed to comply the orders of the court and the said suit has been dismissed in view of not adducing or leading any evidence. therefore, the court of the considered view that, in this type of litigation, there should be a finality in the matter, since the matter is pending..........bharathi campus, bangalore university. (3) shri k. shivalankaraiah student, dept., of pol. sc. janna bharathi campus, bangalore university are directed against the common order passed by the 2nd respondent-vice chancellor, bangalore university, and in common questions of law, and therefore, they have been consolidated and heard and disposed of by this common order. 2. the petitioners are all students of the bangalore university. the petitioner in w. p. no. 17073/1979 is a student of the central college affiliated to the lst respondent-university. the petitioner in w. p. no. 17074/1979 is a student at janna bharathi in the dept. of philosophy pursuing post graduate course in that subject. the petitioner in w. p. no. 17740/ 1979 is a post graduate student in political science at the.....
Judgment:
ORDER

1. These three writ petitions (Contd. on Col. 2)

(1)Shri B. P. Puttaraju, Student, Dept., of Dance, Drama & Music, Prasanna Kumar Block, Central College.

(2)Shri C. D. Shivanna, Student, Dept., of Philosophy, Janna five offices on 29th October, 1979 and for Bharathi Campus, Bangalore University.

(3) Shri K. Shivalankaraiah Student, Dept., of Pol. Sc. Janna Bharathi Campus, Bangalore University are directed against the common order passed by the 2nd respondent-Vice Chancellor, Bangalore University, and in common questions of law, and therefore, they have been consolidated and heard and disposed of by this common order.

2. The petitioners are all students of the Bangalore University. The petitioner in W. P. No. 17073/1979 is a student of the Central College affiliated to the lst respondent-University. The petitioner in W. P. No. 17074/1979 is a student at Janna Bharathi in the Dept. of Philosophy pursuing Post Graduate Course in that subject. The petitioner in W. P. No. 17740/ 1979 is a Post Graduate student in Political Science at the same Janna Bharathi of the 1st respondent-University. The petitioners are aggrieved by the Order passed by the 2nd respondent-Vice-Chancellor on 30th October,1979, a copy of which is produced at Exhibit-A in W. P. No. 17073/1979. In the course of this order, though reference is made to all the three petitioners, the facts and legal contentions asserted in W. P. No. 17073/1979 alone will be adverted to for convenience. The impugned order is as follows:

BANGLORE UNIVERSITY

No. VCP. 134:79

Janna Bharathi Campus

Bangalore-56

dated 30th October. 1979.


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