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Report No. 160

4.2. AICTE.-

The Council has staunchly opposed any move for amending the Act. The Council has stated that the Act and the Regulations made thereunder by it do provide for consultation with the agencies concerned and in particular with the affiliating Universities and the State Governments and that in fact the Council is consulting them in every case of approval. Accordingly, the Council says that the proposal put forward by the Law Commission should be dropped.

The Council has further stated that so far as the affiliation of colleges is concerned it is the exclusive prerogative of the Universities and that is in no way interfered with by the 1987 Act. Similarly, it is stated, in respect of polytechnics it is the State Government or the Directorate of Technical Education which has the right to affiliate them and their programmes and that power too has not been interfered with in any manner by the 1987 Act.



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




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