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Report No. 87

8. Anand Vardhan Chandel v. University of Delhi, AIR 1978 Del 308 (314).

In this writ petition, the High Court answered in the affirmative the question whether there is a fundamental right to education to be spelt out of clauses (a), (b) and (c) of Article 19(1) and Article 21 of the Constitution. It said that the law is now settled by the Maneka Gandhi's case that the expression 'life and personal liberty' in Article 21 of the Constitution includes a variety of rights, though they are not enumerated in Part III of the Constitution, provided that they are necessary for the full development of the personality of the individual and can be included in the various aspects of the liberty of the individual.



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