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Right of Children to Free and Compulsory Education Act, 2009

Contents

 

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Right to Free and Compulsory Education

3

Right of child to free and compulsory education

4

Special provisions for children not admitted to, or who have not completed, elementary education

5

Right of transfer to other school

Chapter III

Duties of Appropriate Government, Local Authority and Parents

6

Duty of appropriate Government and local authority to establish school

7

Sharing of financial and other responsibilities

8

Duties of appropriate Government

9

Duties of local authority

10

Duty of parents and guardian

11

Appropriate Government to provide for pre-school education

Chapter IV

Responsibilities of Schools and Teachers

12

Extent of school's responsibility for free and compulsory education

13

No capitation fee and screening procedure for admission

14

Proof of age for admission

15

No denial of admission

16

Prohibition of holding back and expulsion

17

Prohibition of physical punishment and mental harassment to child

18

No School to be established without obtaining certificate of recognition

19

Norms and standards for school

20

Power to amend Schedule

21

School Management Committee

22

School Development Plan

23

Qualifications for appointment and terms and conditions of service of teachers

24

Duties of teachers and redressal of grievances

25

Pupil-Teacher Ratio

26

Filling up vacancies of teachers

27

Prohibition of deployment of teachers for non-educational purposes

28

Prohibition of private tuition by teacher

Chapter V

Curriculum and Completion of Elementary Education

29

Curriculum and evaluation procedure

30

Examination and completion certificate

Chapter VI

Protection of Right of Children

31

Monitoring of child's right to education

32

Redressal of grievances

33

Constitution of National Advisory Council

34

Constitution of State Advisory Council

Chapter VII

Miscellaneous

35

Power to issue directions

36

Previous sanction for prosecution

37

Protection of action taken in good faith

38

Power of appropriate Government to make rules

The Schedule

Schedule

 

Schedule



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