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The Jawaharlal Nehru University Act, 1966

9. Officers of the University.-

(1) There shall be a Chancellor appointed in the manner prescribed by the Statutes who shall be the Head of the University.

(2) The Chancellor shall, if present, preside at convocation of the University for conferring degrees and all meetings of the Court.

(3) There shall be a Vice-Chancellor appointed in the manner prescribed by the Statutes who shall be the principal executive and Academic Officer of the University and ex officio Chairman of the Executive Council, Academic Council and Finance Committee and he shall, in the absence of the Chancellor preside at any convocation for conferring degrees and also at any meeting of the Court.

(4) There shall be one or more Rectors who shall be appointed in such manner and with such powers and duties as may be prescribed by the Statutes.

(5) There shall be a Dean for each School of Study who shall be appointed in such manner and with such powers and duties as may be prescribed by the Statutes.

(6) There shall be a Registrar who shall act as Secretary of the Court, the Executive Council and the Academic Council and he shall be appointed in such manner and with such powers and duties as may be prescribed by the Statutes.

(7) There shall be a Finance Officer who shall be the Secretary of the Finance Committee and exercise such powers and perform such duties as may be prescribed by the Statutes.

(8) There shall be such other officers as provided for in the Statutes.



Jawaharlal Nehru University Act, 1966 Back




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