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Central Universities Act, 2009

Contents

 

Sections

Particulars

1

Short title and commencement

2

Definitions

3

Establishment of Universities

4

Effect of establishment of Universities

5

Objects of University

6

Powers of University

7

University open to all castes, creed, race or class

8

Visitor of University

9

Officers of University

10

Chancellor

11

Vice-Chancellor

12

Pro-Vice-Chancellor

13

Deans of Schools

14

Registrar

15

Finance Officer

16

Controller of Examinations

17

Librarian

18

Other officers

19

Authorities of University

20

The Court

21

Executive Council

22

Academic Council

23

Boards of Studies

24

Finance Committee

25

Other authorities of University

26

Powers to make Statutes

27

Statutes, how to be made

28

Power to make Ordinances

29

Regulations

30

Annual report

31

Annual accounts

32

Returns and information

33

Conditions of service of employees, etc.

34

Procedure of appeal and arbitration in disciplinary cases against students

35

Right to appeal

36

Provident and pension funds

37

Disputes as to constitution of authorities and bodies

38

Filling of casual vacancies

39

Proceedings of authorities or bodies not invalidated by vacancies

40

Protection of action taken in good faith

41

Mode of proof of University record

42

Power to remove difficulties

43

Statutes, Ordinances and Regulations to be published in the Official Gazette and to be laid before Parliament

44

Transitional provisions

45

Amendment of Madhya Pradesh Act 22 of 1973

46

Amendment of President's Act 10 of 1973

47

Repeal and savings

Schedule

Schedule



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