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Right of Children to Free and Compulsory Education Act, 2009


13. No capitation fee and screening procedure for admission.-

1.     No school or person shall, while admitting a child, collect any capitation fee and subject the child or his or her parents or guardian to any screening procedure.

2.     Any school or person, if in contravention of the provisions of sub-section (1),--

a.     receives capitation fee, shall be punishable with fine which may extend to ten times the capitation fee charged;

b.    subjects a child to screening procedure, shall be punishable with fine which may extend to twenty-five thousand rupees for the first contravention and fifty thousand rupees for each subsequent contraventions



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




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