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Report No. 160

Chapter II

Provision Regarding The Role of Affiliating Universities In The Performance of The Function of The Aicte in Granting Approval for Starting New Technical Institutions and For Introduction of New Courses or Programmes.

2.1. Section 10 occurring in Chapter III sets out the powers and functions of the Council. The Act provides for obtaining consultation by the Council from the concerned agencies, which includes the affiliating university also, for granting approval for starting new technical institutions and for introduction of new courses or programmes.In so far as is relevant for the present purpose, section 10 reads as follows:-

"10. It shall be the duty of the Council to take all such steps as it may think fit for ensuring co-ordinated and integrated development of technical education and maintenance of standards and for the purposes of performing its functions under this Act, the Council may (k) grant approval for starting new technical institutions and for introduction of new courses or programmes in consultation with the agencies concerned:"

Section 11 empowers the Council to cause inspection of any institution, university or their departments to ascertain the financial needs of technical institutions and universities and also to ascertain the standards of teaching, examination and research in such institutions. It may not be necessary to notice the other provisions of the Act except sections 22 and 23. Section 22 empowers the Central Government to make rules for carrying out the purposes of the Act, while section 23 empowers the Council to make regulations for the very same purpose.



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




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