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University Grants Commission Act 1956

Act No. 3 of 1956

Sections

Particulars

1.

Short title and commencement

2.

Definitions

3.

Application of Act to institutions for higher studies other than Universities

4.

Establishment of the Commission

5.

Composition of the Commission

6.

Terms and conditions of service of members

7.

Meetings of the Commission

8.

Vacancies amongst members or defect in constitution not to invalidate acts or proceedings of the Commission

9.

Temporary association of persons with the Commission for particular purposes

10.

Staff of the Commission

11.

Authentication of orders and other instruments of the Commission

12.

Functions of the Commission

13.

Inspection

14.

Consequences of failure of Universities to comply with recommendations of the Commission

15.

Payment to the Commission

16.

Fund of the Commission

17.

Budget

18.

Annual report

19.

Account and Audit

20.

Directions by the Central Government

21.

Returns and information

22.

Right to confer degrees

23.

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

24.

Penalties

25.

Power to make rules

26.

Power to make regulations

27.

Power to delegate

28.

Laying of rules and regulations before Parliament

 

[3rd March, 1956.]

An Act to make provision for the co-ordination and determination of standards in Universities and for that purpose, to establish a University Grants Commission. BE it enacted by parliament in the Seventh Year of the Republic of India as follows:- CHAP PRELIMINARY CHAPTER I PRELIMINARY



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