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Report No. 160

3.7. Gist of the questionnaire.-

Accordingly, a questionnaire was prepared and circulated by the Law Commission. The questionnaire (Annexure I) was to the following effect:

"(a) Whether the proposed amendment should be in the following manner:

'(k) grant approval for starting new technical institutions and for introduction of new courses or programmes -

(i) in consultation with the agencies concerned, and

(ii) in the case of institutions proposed to be affiliated or already affiliated to a University, with the concurrence of that University.'

(b) Whether the existing section 10(k) should be deleted and instead a new section 10A on the lines of section 10A of the Indian Medical Council Act, 1956 cited above, should be incorporated to carry out these functions?

(c) Whether there is necessity of making any other radical changes in the Act to achieve the objectives for improving the technical education in the country?"



Amendments to the All-India Council for Technical Education Act, 1987 Back




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