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Report No. 165

11. No fee to be levied.-

(1) No fee shall be levied in respect of any child for attending an approved school which is under the management of the Central Government, State Government or a local authority or under private management but receiving aid from government funds.

(2) Where, in respect of any child an attendance order has been passed under section 9 and the only school which he can attend is an approved school under private management falling within sub-clause (iii) of clause (a) of section 2, the school shall admit such student in consultation with the parent-teacher association and the local authority subject to the limit of forty per cent. as mentioned in sub-section (3).

(3) (i) The approved schools falling within sub-clause (iii) of clause (a) of section 2 shall impart free education to forty per cent. of the students admitted to any class upto and inclusive of eighth standard. The children under this category shall be chosen by the local authority concerned in consultation with the parent-teacher association from the poorer strata of society of the village or locality who are not able to afford the fee and other charges levied by the school.

(ii) In case of any dispute, the competent authority shall decide whether the school has received "substantial aid" in terms of sub-clause (iii) of clause (a) of section 2.



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