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This HC allows hundreds of Law Students detained for short attendance, to appear in Exams

May 16, 2018

Numerous petitions have been filed in the Delhi High Court against the detention decision.

Delhi High Court
Delhi High Court

Detained law students of Delhi University (DU) received some respite after the Delhi HC recently allowed them to appear in the ongoing LL.B  examinations.

Hundreds of students of the Faculty of Law at Delhi University were detained on account of shortage of attendance. As per the rules of the Bar Council of India, a student is required to have minimum 70% attendance to be able to appear in the examinations.

Numerous petitions have been filed in the Delhi HC against the above said decision. Initially, Adarsh Raj Singh had approached the High Court challenging the method of calculation of attendance, contending that classes weren’t held for a specific period of time due to strike.

On 10th May, the Single Judge Bench of Justice Rekha Palli granted interim relief to the petitioner & allowed him to appear for the examinations subject to the final verdict of the case. The Bench also held that if he’s not permitted to appear in the examination, grave & irreparable loss would be caused.

Thereafter on 14th May, students Harsh Kadyan & Abhishek Kadyan also approached the Court through Advocates Ashish Virmani, Himanshu Dhuper & Akshay Abrol and prayed for the interim relief, as given in Adarsh Singh’s case after they had already missed 1 exam.

On 15th, 3 more students moved the HC with the same grievance. Justice Rekha Palli granted interim relief to the subsequent petitioners as well, but maintained that no special equities will be created in favor of the petitioners.

Adv. Tarun Narang has also filed a PIL on this issue, seeking immediate directions to the varsity to allow all the detained law students to appear in the semester exams.

He stated in the PIL that the future of hundreds of detained law students is at stake & their livelihood would be affected, as they’re pursuing a professional course.

It was also argued that publishing the detention list only a few days before the commencement of examinations was arbitrary & against the principles of natural justice, as no show cause notice was issued to the students earlier.

The Delhi High Court issued notice in the said petition, but didn’t grant a blanket interim relief to all students.

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