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University Grants Commission Act 1956

23. Prohibition of the use of the word "University" in certain cases.

No institution, whether a corporate body or not, other than a University established or incorporated by or under a Central Act, a Provincial Act or a State Act shall be entitled to have the word "University" associated with its name in any manner whatsoever: that nothing in this section shall, for a period of two years from the commencement of this Act, apply to an institution which, immediately before such commencement, had the word "University" associated with its name.



University Grants Commission Act, 1956 Back




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