w w w . L a w y e r S e r v i c e s . i n



Dr. P. Rajendra Prasad v/s The State of Telangana, rep by its Special Chief Secretary, Health, Medical & Family Welfare Department & Others


Company & Directors' Information:- WELFARE MEDICAL INDIA PRIVATE LIMITED [Active] CIN = U29297DL2007PTC171814

Company & Directors' Information:- V-FAMILY PRIVATE LIMITED [Active] CIN = U93090MP2020PTC051385

Company & Directors' Information:- RAJENDRA LIMITED [Strike Off] CIN = U99999KA1943PLC000306

Company & Directors' Information:- RAJENDRA CORPORATION PRIVATE LIMITED [Strike Off] CIN = U17219TZ1948PTC000161

Company & Directors' Information:- HEALTH & WELFARE PVT LTD [Strike Off] CIN = U85110WB1954PTC021479

    Writ Petition No. 17926 of 2018

    Decided On, 23 April 2019

    At, High Court of for the State of Telangana

    By, THE HONOURABLE MR. JUSTICE V. RAMASUBRAMANIAN & THE HONOURABLE MR. JUSTICE P. KESHAVA RAO

    For the Petitioner: Sama Sandeep Reddy, Advocate. For the Respondents: R1, Govt. Pleader for Health Medical & Family Welfare Department, R2, A. Prabhakar Rao, R9, G. Madhusudhan Reddy, R10, G. Lakshmi, Advocates.



Judgment Text

V. Ramasubramanian, J.

1. The petitioner has come up with the above writ petition challenging the allotment of seats under the Management Quota in Phase – II of the Counselling for admission to Post-Graduate Medical Courses.

2. Heard Mr. Sandeep Reddy Sama, learned counsel for the petitioner, learned Government Pleader for Health, Medical and Family Welfare Department appearing for the 1st respondent, Mr.A. Prabhaka Rao, learned counsel for the 2nd respondent-University, Mr. G. Madhusudan Reddy, learned counsel for the 9th respondent and Mrs. G.Lakshmi, learned counsel for respondent No.10.

3. The case of the petitioner is that he appeared for NEET - 2018- 19 for Post-Graduate Medical Courses and secured a rank of 27363. The 2nd respondent University conducted the 1st phase of counselling for admission under the Convenor Quota, during the period from 07.04.2018 to 09.04.2018. The Candidates, who secured a seat in the 1st phase of counselling, had to report to their respective colleges on or before 20.04.2018 and complete the admission process by paying the fee and submitting the original documents.

4. The 1st phase of counselling for admission under the Management Quota was conducted by the University on 02.05.2018 and 03.05.2018. The candidates who were allotted seats in the said counselling had to report to their respective colleges on or before 08.05.2018 and complete the admission process by paying the fee and submitting the original documents.

5. The 2nd phase of counselling for Convenor Quota was conducted on 08.05.2018 and 09.05.2018 and the candidates who got allotted seats in the same, had to report to their respective colleges on or before 14.05.2018 and complete the process. The 2nd phase of counselling for seats under the Managing Quota was conducted by the University on 13.05.2018 and the candidates who were allotted seats had to join on or before 18.05.2018.

6. A mop-up counselling was held by the 2nd respondent University for admission under the Convenor Quota on 15.05.2018 and 16.05.2018 for the left over seats.

7. The grievance of the petitioner is that in the 2nd phase of counselling held on 13.05.2018 for the seats under the Management Quota, several irregularities took place. According to the petitioner, several candidates, were enticed by the Managements of Private Colleges, obviously for a consideration, to block seats. Since the 2nd phase of counselling for seats under the Management Quota was held on 13.05.2018 and the candidates had time to report to the colleges till 18.05.2018, they also participated in the mop-up counselling for Convenor Quota on 15.05.2018 and 16.05.2018 and vacated the seats blocked by them under the Management Quota in Phase-II counselling. As a result, these seats became available for the Managements to be filled up according to their whims and fancies purportedly for a huge price. Therefore, the petitioner has come up with the above writ petition seeking a direction to cancel the seats allotted under the Management Quota in the 2nd phase of counselling and for a direction to the University to conduct counselling afresh.

8. Though the grievance of the petitioner appears to be genuine, we do not think that we will be able to undo the damage, if any, already done for the academic year 2018-19. If the damage already done is sought to be undone, lot of candidates, who secured admission, may have to be displaced. They are not before us. Therefore, the admission granted to them cannot be cancelled.

9. We cannot also issue a direction to the 2nd respondent University to accommodate the petitioner in any College. This is due to the fact that the last date for admission is already over. Therefore, the only thing that could be done is to examine whether the malpractices alleged by the petitioner could have happened and if so, the remedial measures that should be taken by the University at least from the forthcoming academic year onwards.

10. The University has filed a counter affidavit stating that the Designated Authority for conducting counselling for 50% All India Quota Seats of the contributing States is the Director General of Health Sciences, Ministry of Health and Family Welfare, Government of India; that the Government of Telangana has contributed 50% of the Post- Graduate Medical Seats (323) in Government Medical Colleges and Post-Graduate Dental Seats (7) in Government Dental Colleges to All India Quota; that the Director General of Health Sciences, Government of India, fixed the first round of allotment of seats as per web-options on 27.03.2018 and the second round of allotment on 13.04.2018; that after completion of the two rounds of allotments, the Designated Authority was to surrender the vacant seats on 23.04.2018 to the respective States; that the Designated Authority could not surrender the vacant seats after the second round of allotment, due to a stay order issued by the Supreme Court; that eventually the Supreme Court directed those unfilled seats to be filled up by the respective States, by 10.05.2018; that as a result, the mop-up counselling scheduled to be held on 08.05.2018 was extended to 15.05.2018; that the University did not find any irregularities in the conduct of 2nd phase of counselling for seats under the Management Quota; that if the candidates take an allotment, but did not join and choose to participate in the mop-up counselling, the University cannot be blamed, as the candidates are entitled to opt for the colleges of their choice; that a number of seats remained vacant in clinical and nonclinical subjects even after the conduct of mop-up counselling; and that therefore the writ petition is liable to be rejected.

11. Though the counter affidavit of the University proceeds on the basis that they have done their best in the given circumstances, they have not come up with a solution as to how the artificial blocking of seats by candidates at the instance of Private Medical Colleges, could be stopped. In fact, the counter affidavit filed by the University has come up with an interesting statistics about the seats that have gone vacant. In paragraph No.11 of the counter affidavit, the University has stated that 28 seats in Post-Graduate Medical Courses and three seats in Post-Graduate Dental Courses under the Convenor Quota have gone vacant even after allotment in the mop-up counselling. Similarly, there were no takers for 111 seats in Post-Graduate Medical Courses and ten seats in Post-Graduate Dental Courses, during the mop-up counselling.

12. But, it is quite strange that no seats in any Private Medical Colleges have gone vacant. It may be true that Private Medical Colleges retain only those courses for which there is market. But, their market should not get improved by any contribution from the candidates and the University, knowingly or unknowingly.

13. What appears to have gone wrong in the academic year 2018- 19 is that the last date for reporting of candidates before the respective colleges, allotted under the Management Quota in the 2nd phase of counselling fell beyond the dates of mop-up counselling for Convenor Quota. As we have stated elsewhere, the 2nd phase of counselling for seats under the Managing Quota was conducted by the University on 13.05.2018 and the candidates who were allotted seats had to join on or before 18.05.2018. But the mop-up counselling for admission under the Convenor Quota was held on 15.05.2018 and 16.05.2018 for the left over seats. Therefore, candidates who appeared for the second phase of counselling for management quota seats, appears to have blocked the seats in the second phase of counselling on 13-05-2018 and then appeared for mop-up counselling on 15-05-20198 and 16-05-2018, without joining in the college to which they were allotted in the second phase under the management quota (they had time till 18-05-2018). This is how the loophole appears to have been exploited by the Colleges, effectively aided and abetted by some unscrupulous students.

14. It is a pity that in public perception, the Private Colleges alone are to take the entire blame. But, the fact that students who are at the receiving end and whose cause is sought to be projected as that of victims, also play an active role in what the Managements of Private Colleges do. If only the students had not lent their names to enable the Private Medical Colleges to block certain seats to convert them into money spinning machines, the Managements of Private Colleges could not have done anything on their own.

15. But, the remedy for this malady lies in the manner in which the counselling is to be held by the University. Therefore, though the petitioner is not granted any relief, the writ petition is disposed of with the following directions:

(i) The University shall fix the schedule for counselling in the first phase, the second phase and mop-up round, both for the Convenor Quota and the Management Quota in such a manner that the last date for reporting to the Colleges, upon allotment of seats under every category and counselling, shall be fixed much before the next category in the next round of the counselling begins;

(ii) for instance, if the first phase of counselling for allotment of seats under the Convenor Quota is held on the first and second day of April and the last date for reporting of candidates allotted in the first phase of counselling under the Convenor Quota is fixed as 8th or 9th day of April, then the date for first phase of counselling for admission under the Management Quota shall be fixed on or after the 10th day of April, so that only those who failed to join are allowed to participate. Similarly, if the date for second phase of counselling for Convenor Quota is fixed as 20th April and 21st April and the last date for admission is fixed as 30th April, then the second phase of counselling under the Management Quota shall be fixed on or after the 1st of May. The mop-up counselling shall be conducted only after the expiry of the last date for reporting of s

Please Login To View The Full Judgment!

tudents allotted under the Management Quota in the second phase of counselling; (iii) mop-up counselling should be conducted for Management Quota Seats also, but it shall be only after the last date for reporting of candidates allotted under the Convenor Quota in the mop-up counselling; (iv) the University may examine the option of taking the original certificates of all candidates and retaining the same with them even at the time of certificate verification so that the candidates are not used as pawns by the Private Colleges. Immediately after allotment, the University itself may forward the certificates to the College to which the candidate is allotted, so that the candidates are prevented from blocking of seats; and (v) the University may also come up with further solutions so that the commercialization of Medical Education could be curbed, if not completely eradicated. However, in the circumstances of the case, there shall be no order as to costs. As a sequel thereto, Miscellaneous Petitions, if any, pending in the writ petition shall stand closed.
O R







Judgements of Similar Parties

06-10-2020 Rajendra Eknath Apugade & Another Versus The State of Maharashtra & Another High Court of Judicature at Bombay
28-09-2020 S. Akhil & Another Versus The State of Kerala, Represented by Secretary, Ministry of Health & Family Welfare, Thycaud & Others High Court of Kerala
25-09-2020 Dr. P. Vijila Versus The Secretary to Government Health & Family Welfare Department Secretariat, Chennai & Others High Court of Judicature at Madras
24-09-2020 M. Premila Versus The State of Tamilnadu, Represented By its Secretary, Department of Health & Family Welfare, Chennai & Others High Court of Judicature at Madras
16-09-2020 K.V. Xavier & Others Versus State of Kerala, Represented by The Secretary, Department of Health & Family Welfare, Thiruvananthapuram & Others High Court of Kerala
31-08-2020 Rajendra Singh Versus Union of India & Others High Court of Delhi
28-08-2020 Shifa Khairun Versus The Government of Tamil Nadu, Rep.by its Secretary to the Government, Health & Family Welfare Department, Chennai & Others High Court of Judicature at Madras
24-08-2020 M/s. Govindhji Jewat & Co., Represented by its Partner Rajendra Kone & Others Versus M/s. Rukmani Mills Ltd., Represented by its Board of Directors, Madurai & Others Before the Madurai Bench of Madras High Court
21-08-2020 P. Arumugasamy Versus The Secretary to Government/Health & Family Welfare Department, Chennai Before the Madurai Bench of Madras High Court
11-08-2020 Atalbiharikumar Rajendra Mandal Versus State of Gujarat High Court of Gujarat At Ahmedabad
07-08-2020 Kolambil Hamza Haji, Proprietor, Madeena Medicals, Kottakkal, Versus State of Kerala, Represented by The Secretary to The Health & Family Welfare Department, Thiruvananthapuram & Others High Court of Kerala
03-08-2020 The State Represented by its Principal Secretary, Health and Family Welfare Department, Secretariat, Chennai & Another Versus Dr. Marvin Manoah Baylis, Associate Professor, Cardio-Thoracic Surgery, Tirunelveli & Another High Court of Judicature at Madras
31-07-2020 Nova Scotia (Attorney General) Versus Judges of the Provincial Court and Family Court of Nova Scotia Supreme Court of Canada
30-07-2020 Dr. Ambadan Rao & Others Versus State of Rajasthan, Through its Additional Chief Secretary, Department of Medical, Health & Family Welfare, Government of Rajasthan, Secretariat, Jaipur & Others High Court of Rajasthan Jodhpur Bench
29-07-2020 S. Sachin Narayan Versus The State of Tamil Nadu, Rep. by its Secretary, Health & Family Welfare Department, Chennai & Another High Court of Judicature at Madras
23-07-2020 Shinto Kuriakose Versus The State of Kerala, Represented by Its Secretary To Government, Health & Family Welfare Department, Government Secretariat, Thiruvananthapuram & Others High Court of Kerala
23-07-2020 Bajaj Allianz General Insurance Co. Ltd., through its Authorized signatory, Pravin Prabhakar Prabhu Versus Kameshwari Rajendra Sabnis & Others In the High Court of Bombay at Goa
21-07-2020 Divya Gulati Versus State of A.P. rep. by its Principal Secretary Medical Health & Family Welfare Department, Velagapudi & Another High Court of Andhra Pradesh
10-07-2020 Shailaja Madathil Valappil & Another Versus The State Level Authorization Committee for Transplantation of Human Organs, Health & Family Welfare Department, Represented by its Chairman, K.C. General Hospital, Bengaluru & Another High Court of Karnataka
01-07-2020 The Secretary to the Public Health, Department of Public Health & Family Planning, Government of Tamil Nadu, Chennai & Others Versus N. Ponni Before the Madurai Bench of Madras High Court
30-06-2020 Dr. P.S. Sandeep & Others Versus The Government of India, Rep. by its Secretary to Government, Ministry of Health and Family Welfare, New Delhi & Others High Court of Judicature at Madras
30-06-2020 Union Bank of India, Through Shri R. Rajendra Prasad, Branch Manager, Raichur Versus M/s. Tirumala Enterprises, Raichur National Consumer Disputes Redressal Commission NCDRC
19-06-2020 M/s. Healthcare Reforms Doctors Association Versus The Special Chief Secretary to Government Health Medical & Family Welfare Department Secretariat Hyderabad & Another High Court of for the State of Telangana
18-06-2020 Rajendra Singh & Others Versus National Insurance Company Limited & Others Supreme Court of India
17-06-2020 Sreejith Varma Versus Poonjar Koyikkal Royal Family Trust, Represented by Its Secretary, Anil Kumar Varma, Ernakulam High Court of Kerala
17-06-2020 Dr. K.M. Senthamizhselvan, State President, Ayush Medical Welfare Association, Thiruvannamalai Versus The Government of Tamil Nadu, Represented by its Principal Secretary, Department of Health & Family Welfare, Chennai & Others High Court of Judicature at Madras
12-06-2020 M.V. Ramani Versus The Union of India, Rep. by its Secretary, Ministry of Health and Family Welfare, New Delhi & Others High Court of Judicature at Madras
01-06-2020 D. Sundarapandiyan Versus The Principal Secretary, Health and Family Welfare Department, Secretariat, Chennai & Others High Court of Judicature at Madras
26-05-2020 Rajendra Kumar & Others Versus Raj Kumar High Court of Judicature at Allahabad
19-05-2020 Transport Manager, Thane Municipal Transport Undertaking Versus Rajendra Visanji Thakkar & Another High Court of Judicature at Bombay
19-05-2020 The Director, Jubilee Mission Medical College & Research Institute, Trichur & Others Versus The State of Kerala, Rep. by The Secretary To Health & Family Welfare Department, Secretariat, Thiruvananthapuram & Others High Court of Kerala
14-05-2020 Rajendra Kumar Chandrol Versus High Court of Madhya Pradesh
05-05-2020 B. Abimathi Versus The Director General of Health Services, Ministry of Health & Family Welfare, New Delhi & Others Before the Madurai Bench of Madras High Court
05-05-2020 S.K. Rout Versus Ministry of Health And Family Welfare, Union of India & Another High Court of Delhi
30-04-2020 Neethu Narendran & Another Versus State of Kerala, Represented by Secretary To Government, Department of Health & Family Welfare, Thiruvananthapuram & Others High Court of Kerala
29-04-2020 Aayush Rastogi Versus Principal Judge Family Court Lucknow & Another High Court of Judicature at Allahabad
28-04-2020 Praneetha Versus State of Karnataka, Department of Health & Family Welfare, Represented by its Principal Secretary & Others High Court of Karnataka
24-04-2020 Dr. G.P. Arulraj Versus The Government of India, Rep by its Secretary to Government, Ministry of Health and Family Welfare, New Delhi & Others High Court of Judicature at Madras
24-04-2020 Dr. Mandira Sarkar & Others Versus State of Karnataka Department of Health & Family Welfare, Rep. by its Secretary & Others High Court of Karnataka
24-04-2020 Dr. Mohd Fahad Khan & Others Versus Union of India, Ministry of Health & Family Welfare & Others High Court of Karnataka
21-04-2020 Girish Bharadwaj Versus State of Karnataka, Represented by its Principal Secretary Department of Health & Family Welfare & Another High Court of Karnataka
21-04-2020 Babu Rajendra Versus Basalingappa & Others High Court of Karnataka Circuit Bench OF Kalaburagi
08-04-2020 India Awake for Transparency, Rep. by its Director, Rajender Kumar Versus The Secretary, Department of Health and Family Welfare, Government of Tamil Nadu, Chennai & Another High Court of Judicature at Madras
23-03-2020 Secretary to Government, Health & Family Welfare Department, Government Secretariat, Thiruvananthapuram & Others Versus C. Vijayan & Another High Court of Kerala
20-03-2020 Ajay & Others Versus The Union of India, Ministry of Health and Family Welfare & Others In the High Court of Bombay at Aurangabad
18-03-2020 State of M.P. & Others Versus Rajendra Kumar Sharma High Court of Madhya Pradesh Bench at Gwailor
18-03-2020 Ritesh Rajendra Thakur Versus State of Maharashtra Through its Secretary, Tribal Development Department & Another High Court of Judicature at Bombay
17-03-2020 Rajendra & Others Versus The State of Maharashtra In the High Court of Bombay at Aurangabad
16-03-2020 Satish Kumar Khandelwal V/S Rajendra Jain & Others High Court of Madhya Pradesh Bench at Indore
16-03-2020 Dr. Balaji Versus Principal Secretary To Government, Health And Family Welfare Department, Chennai & Others High Court of Judicature at Madras
16-03-2020 S. Abhirami (Mentally Challenged), Represented by Seeja (Mother) Versus The Employees Provident Fund Commissioner, (Family Pension Division) Kaloor, Kochi High Court of Kerala
12-03-2020 Rajendra & Others Versus The State of Maharashtra In the High Court of Bombay at Aurangabad
12-03-2020 Manjeet Kaur & Others Versus Union of India, Represented by the Secretary to Government of India, Department of Health & Family Welfare, New Delhi & Others Central Administrative Tribunal Principal Bench New Delhi
06-03-2020 Dr. S. Selvarajan Versus The Union of India, Rep. by The Secretary, Ministry of AYUSH, Earlier Department of AYUSH, Ministry of Health & Family Welfare, Govt. of India, New Delhi & Another High Court of Judicature at Madras
06-03-2020 Dr. K. Kavitha Versus State of Andhra Pradesh rep. by its Principal Secretary, Medical Health & Family Welfare Depart, Velagapudi & Others High Court of Andhra Pradesh
05-03-2020 The Tamil Nadu Dr.MGR Medical University, Rep by its Registrar, Chennai Versus The Doctors Welfare Association of Tamil Nadu, Rep by its General Secretary, Dr. K. Srinivasan & Others High Court of Judicature at Madras
28-02-2020 All India Drugs Control Officers Confederation, Rep. by its President, M. Dhilip Kumar Versus The Government of India, Rep. by its Secretary to Government, Ministry of Health & Family Welfare, New Delhi & Another High Court of Judicature at Madras
28-02-2020 Dr. P. Balakrishnan Versus The Government of Tamil Nadu, Rep. by its Secretary, Department of Health & Family Welfare, Secretariat, Chennai & Others High Court of Judicature at Madras
28-02-2020 K. Natrayan Versus The Government of Tamil Nadu, Represented by its Secretary, Department of Health & Family Welfare, Chennai & Others Before the Madurai Bench of Madras High Court
28-02-2020 M/s. Jackson Laboratories Private Limited, A Private Limited Company Registered under The provisions of the Companies Act, 1956, Represented by its Managing Director, Jugal Kishore, Amritsar V/S Secretary to Government, Health & Family Welfare (H2) Department, Secretariat, Chennai & Others High Court of Judicature at Madras
28-02-2020 Dr. S. Padmarajan Versus The Secretary to Government, Health & Family Welfare Department, Chennai & Another High Court of Judicature at Madras
25-02-2020 K. Sumathi Versus Union of India rep. by its Under Secretary to Government of India, Ministry of Health and Family Welfare, Department of Health Research, New Delhi & Others Before the Madurai Bench of Madras High Court
24-02-2020 A. Narayanan Versus State of Tamil Nadu, Rep. by the Secretary to Government, Department of Health and Family Welfare, Chennai & Others High Court of Judicature at Madras
24-02-2020 Manaj Tollway Private Limited Versus Rajendra Rahane Superintending Engineer & Others High Court of Judicature at Bombay
20-02-2020 S. Jayakumar Versus The Secretary to Government, Health & Family Welfare Department, Chennai & Others High Court of Judicature at Madras
19-02-2020 Rajendra K. Bhutta Versus Maharashtra Housing and Area Development Authority & Another Supreme Court of India
13-02-2020 Life Insurance Corporation of India Through Its Zonal Manager, Life Insurance Corporation Of India, New Delhi Versus Rajendra Sudamrao Shinde & Another National Consumer Disputes Redressal Commission NCDRC
11-02-2020 Nisar Ahmad Versus Rajendra Kumar Soni & Others High Court of Delhi
10-02-2020 P.M. Palanisamy Versus The Government of Tamil Nadu, Rep. by Secretary to Government, Public Health & Family Welfare Department, Chennai & Others High Court of Judicature at Madras
10-02-2020 Somen Baidya Versus The State of Tripura, to be represented by the Secretary-cum-Commissioner to the Department of Health & Family Welfare, Government of Tripura & Others High Court of Tripura
10-02-2020 Rajendra Versus Jugalkishor & Others In the High Court of Bombay at Nagpur
03-02-2020 K.G. Shiju, Junior Health Inspector Gr.II, Primary Health Centre, Velom, Kozhikode Versus The Secretary to Government, Health & Family Department, Government Secretariat, Thiruvananthapuram & Others High Court of Kerala
31-01-2020 Isha Kundu Versus CPIO & Under Secretary, Ministry of Health & Family Welfare Department of Health & Family Welfare Central Information Commission
17-01-2020 Rajendra Saxena & Another Versus Sharda Ratnam & Another High Court of Judicature at Bombay
17-01-2020 Rajendra Mishra Versus State of Bihar & Others High Court of Judicature at Patna
17-01-2020 Sanjiv Rajendra Bhatt Thro Shweta Sanjiv Bhatt Versus State of Rajasthan High Court of Gujarat At Ahmedabad
16-01-2020 Rajendra Kumar Verma & Another Versus Dolly Rani Bag & Others National Consumer Disputes Redressal Commission NCDRC
14-01-2020 Qualified Private Medical Practitioners Association, having its Registered Office, Kottayam, Represented by Its President, Dr. O. Baby Versus Union of India, Represented by Government of India, Ministry of Health & Family Welfare, New Delhi & Others High Court of Kerala
14-01-2020 S. Abhirami (Mentally Challenged), Represented by Seeja (Mother) Versus The Employees Provident Fund Commissioner (Family Pension Division), Kaloor, Kochi High Court of Kerala
10-01-2020 Dr. P. Sudharsen Versus The State of Tamil Nadu, Represented by its Secretary to Government, Health & Family Welfare Department, Chennai & Others Before the Madurai Bench of Madras High Court
10-01-2020 Harendra Ramchandra Pathak Versus Rajendra Ratan Mhatre High Court of Judicature at Bombay
06-01-2020 Rajendra Kumar Khera & Others Versus U.P. Awas Vikas Parishad & Another National Consumer Disputes Redressal Commission NCDRC
06-01-2020 Dr. N. Rajendra Prasad & Others Versus Lingampally Srinivas & Others Telangana State Consumer Disputes Redressal Commission Hyderabad
02-01-2020 Dr. V. Leelavathi Versus State of Karnataka Department of Health & Family Welfare (Medical Education) Rep. by its Additional Chief Secretary, Bengaluru & Others High Court of Karnataka
02-01-2020 R. Kathiravan Versus The Principal Secretary to Government of Tamil Nadu, Health & Family Welfare Department, Chennai & Others High Court of Judicature at Madras
26-12-2019 Rajendra Manohar Kowli & Another Versus Bank of India Debts Recovery Appellate Tribunal At Mumbai
26-12-2019 Rajendra Girdhar Patel Versus State Of Gujarat & Others High Court of Gujarat At Ahmedabad
10-12-2019 Rajendra Diwan Versus Pradeep Kumar Ranibala & Another Supreme Court of India
03-12-2019 Rajendra Singh Tomar & Others Versus State of Uttarakhand Through Secretary & Others Supreme Court of India
02-12-2019 Sathi Khurana Versus Rajendra Singh Khurana High Court of Judicature at Calcutta
02-12-2019 Ajit Rajendra Bhagwat & Others Versus The State of Maharashtra, Through its Secretary, Higher and Technical Education Mantralaya & Others High Court of Judicature at Bombay
29-11-2019 M. Madhan Versus Government of Tamilnadu, Represented by Secretary to Government, Health & Family Welfare Department, Secretariat, Chennai & Others High Court of Judicature at Madras
28-11-2019 Balasaheb Govind Basugade Versus Rajendra Shivaji Kumthekar & Others High Court of Judicature at Bombay
20-11-2019 Jaihind Sahakari Pani Purvatha Mandali Ltd. Shirdhon, Kolhapur Versus Rajendra Bandu Khot & Others High Court of Judicature at Bombay
18-11-2019 Dipak Kumar Jagubhai Patel & Another Versus Union of India through – Secretary, Ministry of Health & Family Welfare (Department of Health & Family Welfare) Ministry of Health and Family Welfare, Government of India & Others High Court of Judicature at Bombay
13-11-2019 Bijili School of Nursing, rep. by its Correspondent, B. Ravinder Reddy Versus The State of Telangana, rep. by its Principal Secretary, Health, Medical & Family Welfare (KI) Department, Secretariat & Others High Court of for the State of Telangana
06-11-2019 M.V. Manibharathi, Thanjavur Versus The State of Tamil Nadu, Rep. by its Secretary to Government, Health and Family Welfare Department, Chennai & Others High Court of Judicature at Madras
02-11-2019 Rajendra Prasad Versus Sikkim University & Others High Court of Sikkim
25-10-2019 K. Rajendra Prasad & Others Versus State of Andhra Pradesh & Others High Court of Andhra Pradesh
23-10-2019 C. Ponnusamy V/S Union of India, Rep. by the Director General Indian Council of Medical Research, Ministry of Health And Family Welfare, New Delhi And Others Before the Madurai Bench of Madras High Court