MBBS Course: Physically Handicapped Candidates Denied Admission to be Admitted Next Year- Supreme Court

October 12, 2018

Case name: Parmod v. Union of India

In this recent case the appellants falling in the physically handicapped category though entitled for admission in the MBBS course were deprived of admission in medical college on the ground that all the seats were filled.

The Two-Judge Bench of the Supreme Court held in the case that the appellants were illegally deprived of the admission and has directed that the appellants shall be admitted in the next year, in MBBS course and in a government medical college.

The Bench has also directed that as the seats of handicapped have been handed over to the general category, the seats of general category shall be reduced for the next academic session 2019-2020.

The Supreme Court has also clarified that the no eligibility criteria for MBBS admission has been changed and any such apprehension is baseless as any change subsequently made is not going to affect the right of the appellants to obtain admission.

The entire case can be accessed here.