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30. Ordinances.-

Subject to the provisions of this Act and the Statutes, the Ordinances of every School may provide for all or any of the following matters, namely:-

(a) the admission of the students to the School;

(b) the courses of study to be laid down for all degrees and diplomas of the School;

(c) the conditions under which students shall be admitted to the degree or diploma courses and to the examinations of the School, and shall be eligible for degrees and diplomas;

(d) the conditions of award of the fellowships, scholarships, exhibitions, medals and prizes;

(e) the conditions and mode of appointment and duties of examining bodies, examiners and moderators;

(f) the conduct of examinations;

(g) the maintenance of discipline among the students of the School; and

(h) any other matter which by this Act or the Statutes is to be or may be provided for by the Ordinances.



School of Planning and Architecture Act, 2014 Back




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