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

University Grants Commission Act 1956

3. Application of Act to institutions for higher studies other than Universities.

The Central Government may, on the advice of the Commission, declare, by notification in the Official Gazette, that any institution for higher education, other than a University, shall be deemed to be a University for the purposes of this Act, and on such a declaration being made, all the provisions of this Act shall apply to such institution as if it were a University within the meaning of clause (f) of section 2. CHAP ESTABLISHMENT OF THE COMMISSION CHAPTER II



University Grants Commission Act, 1956 Back




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