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Report No. 165

20. Power to make rules.-

(1) The appropriate Government may, by notification in the Official Gazette and subject to the condition of previous publication, make rules to carry out the purposes of this Act.

(2) In particular, and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely:-

(a) the quality and standard of education which shall be considered essential for education and the measures to be taken for imparting such education;

(b) the particulars to be contained in any scheme including particulars relating to the provision made or to be made in any area for the establishment of special schools or of schools imparting education or for the supply of books, writing materials, uniforms or other necessary amenities, to children while attending school or for health care and nutrition;

(c) the manner in which lists of children may be prepared and the intervals at which the lists shall be kept revised and persons with whose assistance such lists shall be prepared;

(d) the functions to be performed, and the manner in which such functions may be performed, by competent authorities;

(e) the distance beyond which a child may not be compelled to attend an approved school;

(f) the circumstances which may be regarded as reasonable excuses for the non-attendance of a child within the meaning of section 5;

(g) the manrier in which any inquiry under this Act may be held including the determining of age;

(h) the form in which an attendance order under this Act may be pissed;

(i) the composition of parent-teacher associations to assist schools to ensure a relevant and value based education;

(j) the registers, statements and other information to be maintained or furnished by approved schools for the purposes of this Act;

(k) any other matter which has to be, or may be prescribed under this Act.



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