AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Right of Children to Free and Compulsory Education Act, 2009


10. Duty of parents and guardian.-

It shall be the duty of every parent or guardian to admit or cause to be admitted his or her child or ward, as the case may be, to an elementary education in the neighbourhood school.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys