Case BriefsSupreme Court

Supreme Court: The Vacation Bench of UU Lalit and Deepak Gupta JJ. has passed an order directing National University of Advanced Legal Studies (NUALS) to award compensatory marks to candidates who lost time during this year’s Common Law Admission Test (CLAT) due to technical glitches by applying the formula suggested by V. Giri, learned Senior Advocate for Respondents 2&3, NUALS and core committee CLAT 2018 respectively, and include the qualified students in the second round of counselling. Compensatory marks would be awarded after taking note of data of total correct and incorrect answers given by the candidate during the online test.

However, the Court made clear that any seat allocation made pursuant to the first round of counselling shall not be affected by the revision of results. The Court said that a candidate who improves upon his score after the publication of revised results and thereby becomes eligible for admission to another NLU will not lose the fee deposited with the earlier NLU. This revision has to be undertaken by June 15 and the revised results have to be published on CLAT website by June 16.

Earlier, on June 6, the court had refused to stay the counselling process and had said that any steps in the matter would be subject to further orders of the apex court. The apex court had on June 11  refused to order a “re-test” of the Common Law Admission Test (CLAT) 2018 or stop the counselling process. [Disha Panchal v. Union of India,  2018 SCC OnLine SC 603, order dated 13-06-2018]

Law School NewsOthers

After the Vacation Bench  of L. Nageswara Rao and Mohan M. Shantanagoudar, JJ refused to cancel the CLAT 2018 examination and allowed NUALS to declare the result, the CLAT 2018 results have been published today on the CLAT website.

CLAT 2018 was conducted by National University of Advanced Legal Studies (NUALS). The said entrance examination was under the radar due to a lot of criticism and irregularities placed by the students. Various representations were filed by the aggrieved students who had to face such irregularities while appearing for the said test. One of the writ petition challenging the conduct of CLAT 2018 was filed before the Supreme Court seeking the cancellation of the examination.

The Law Schools aspirants can access their results here.

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Supreme Court: The Supreme Court has refused to stay the publication of results of Common Law Admission Test (CLAT) 2018. The Vacation Bench comprising of L. Nageswara Rao and Mohan M. Shantanagoudar, JJ. refused to cancel the examination i.e. CLAT 2018 by allowing NUALS to declare the result tomorrow i.e 31.05.2018. National University of Advanced Legal Studies (NUALS) submitted its report today to the Supreme Court on the complaints received in relation to Common Law Admission Test (CLAT) 2018. The Court has also asked the grievance redressal committee appointed by NUALS and headed by former Kerala High Court Judge Justice M R Hariharan Nair, to submit its report on June 6.

CLAT 2018 was conducted by National University of Advanced Legal Studies (NUALS) . The said entrance examination was under the radar due to a lot of criticism and irregularities placed by the students. Various representations were filed by the aggrieved students who had to face such irregularities while appearing for the said test. One of the writ petition challenging the conduct of CLAT 2018 was filed before the Supreme Court seeking the cancellation of the examination.

[Source: The Hindu]