SC to hear Petition for CLAT Retest Today

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May 23, 2018

It has been reported that the Supreme Court will today hear Petition lodged by six students praying for CLAT 2018 retest.

In the Petition, the students have quoted instances of grossly improper, arbitrary and negligence in conduct of CLAT, 2018 which was held on May 13, 2018. The petitioner states that the much touted mismanagement in CLAT 2018 required immediate intervention by the Apex Court.

Technical glitches inter alia including impeccable computers, servers and infrastructural facilities have been alleged as acting as impediment in fair conduct of examination. CLAT 2018 was conducted by NUALS, Kochi and there has been an outcry about mismanagement witnessed in conduct of the exam throughout nation.

The Petitioners in the case have urged the Apex Court to quash Common Law Admission Test 2018 and to direct Respondent to conduct fresh examination for CLAT within a reasonable period of time.