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State of Madhya Pradesh and Others Vs. Indian Medical Association, Madhya Pradesh and Others - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtSupreme Court of India
Decided On
Judge
Reported in(1981)4SCC516; 1981(13)LC855(SC)
AppellantState of Madhya Pradesh and Others
RespondentIndian Medical Association, Madhya Pradesh and Others
Cases ReferredState of M.P. and Am. v. Kumari Nivedita Jain and Ors
Excerpt:
constitution - continuation of studies - supreme court decided present case on basis of pre decided case - students already admitted in medical college on basis of any order passed by court to continue their studies as regular students of college - order of dismissal of petition will not entitle authorities to remove their names from rolls of colleges where they were studying. - amarendra nath sen, j. 1. in view of our judgment in civil appeals nos. 554 to 555 of 1981-state of m.p. and am. v. kumari nivedita jain and ors-we allow the appeal and dismiss all the petitions in which the very same question comes up for consideration. we, however, direct that the students who have already been admitted to a medical college on the basis of any order passed by this court or the high court will be allowed to continue their studies as regular students of the college and the order of dismissal of the petitions will not entitle the authorities to remove their names from the rolls of the colleges where they are studying. there will be no order as to costs in any of these petitions.
Judgment:

Amarendra Nath Sen, J.

1. In view of our judgment in Civil Appeals Nos. 554 to 555 of 1981-State of M.P. and Am. v. Kumari Nivedita Jain and Ors-we allow the appeal and dismiss all the petitions in which the very same question comes up for consideration. We, however, direct that the students who have already been admitted to a Medical College on the basis of any order passed by this Court or the High Court will be allowed to continue their studies as regular students of the College and the order of dismissal of the petitions will not entitle the authorities to remove their names from the rolls of the Colleges where they are studying. There will be no order as to costs in any of these petitions.


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