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Right of Children to Free and Compulsory Education Act, 2009


21. School Management Committee.-

1.     A school, other than a school specified in sub-clause (iv) of clause (n) of section 2, shall constitute a School Management Committee consisting of the elected representatives of the local authority, parents or guardians of children admitted in such school and teachers:

Provided that at least three-fourth of members of such Committee shall be parents or guardians:

Provided further that proportionate representation shall be given to the parents or guardians of children belonging to disadvantaged group and weaker section:

Provided also that fifty per cent. of Members of such Committee shall be women.

2.     The School Management Committee shall perform the following functions, namely:--

a.     monitor the working of the school;

b.    prepare and recommend school development plan;

c.     monitor the utilisation of the grants received from the appropriate Government or local authority or any other source; and

d.    perform such other functions as may be prescribed



Right of Children to Free and Compulsory Education Act, 2009 Back




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