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Report No. 87

9. Inder Parkash v. Dy. Commissioner, Delhi, AIR 1980 Del 87 (92).

In this case the High Court quashed the order cancelling the admission of the Petitioner as a medical student, on account of inordinate delay of about four years, during which the petitioner continued his studies. It referred to the Maneka Gandhi v. Union of India in order to show that the right to higher education or a professional education partakes of the nature of fundamental right, though not specifically mentioned in the Constitution. Any improper interference in such a pursuit would attract the fundamental right to carry on the profession.



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