Notice issued on Plea challenging reduction of Qualifying Candidates to 6% in NET by UGC

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 The Delhi High Court issued notice on a plea challenging the UGC policy of declaring only 6% of those candidates as NET qualified, who appear in both the papers and obtain minimum qualifying marks in aggregate of both the papers.

Aggrieved student Kush Kalra, who could not clear the NET Exam 2018, submitted that the aim of conducting NET exam was merely to check the “eligibility” of a candidate to be an Assistant Professor in India. However, only allowing 6 percent candidates to be declared as passed in NET exams was making it a competitive exam and diluting its real purpose.

Kalra insisted that the minimum required score prescribed by UGC for the NET Eligibility exam was 40 percent for general candidates and 35 percent for unreserved candidates and that the same should be the criteria for determining “eligibility”.

 Clause 13 of the Information Bulletin, governing the University Grant Commission- National Eligibility Test (UGC-NET) stipulates that 6% of the candidates, who appear in both papers of NET, would alone be treated as eligible.

In view of the aforesaid, Kalra also prayed that the UGC-NET Exam 2018 be cancelled and the forthcoming UGC-NET exam 2019 be stayed till the petition is pending.

Source;Livelaw.com