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

Report No. 160

Chapter IV

General Features of Response on The Working Paper

4.1. In response to the above questionnaire the Law Commission has received a large number of responses. The All India Council for Technical Education, Association of the Indian Universities representing the Universities in the country, State Governments of Kerala, Tamil Nadu, Orissa, Jammu & Kashmir, Himachal Pradesh, Punjab and West Bengal, the All India Management Association, Indian Society for Technical Education, the Director General of Employment & Training, Ministry of Labour, Government of India, the Ministry of Urban Affairs, Government of India, the Ministry of Industry (Industrial Development), Government of India and the University Grants Commission (U.G.C.) have sent their responses which are analysed hereunder.



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




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