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University Grants Commission Act 1956

13. Inspection.

(1) For the purpose of ascertaining the financial needs of a University or its standards of teaching, examination and research, ---------------------------------------------------------------------- 1. Ins. by Act 33 of 1972, s. 6 (w.e.f. 17-6-1972). 2. Re-numbered by Act 59 of 1984 s. 3 (w.e.f 1-10-1984). 110 the Commission may, after consultation with the University, cause an inspection of any department or departments thereof to be made in such manner as may be prescribed and by such person or persons as it may direct.

(2) The Commission shall communicate to the University the date on which any inspection under sub-section (1) is to be made and the University shall be entitled to be associated with the inspection in such manner as may be prescribed.

(3) The Commission shall communicate to the University its views in regard to the results of any such inspection and may, after ascertaining the opinion of the University, recommend to the University the action to be taken as a result of such inspection.

(4) All communications to a University under this section shall be made to the executive authority thereof and the executive authority of the University shall report to the Commission the action, if any, which is proposed to be taken for the purpose of implementing any such recommendation as is referred to in sub-section (3).



University Grants Commission Act, 1956 Back




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