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Report No. 160

3.3. Effect of the decisions of the Supreme Court on the role of Universities with regard to function under clause (k) of section 10.-

The restriction placed upon the University not to stipulate any condition for affiliation different from the conditions imposed by the Council renders the Universities mere appendages to the Council and their powers nugatory. So far as the State Governments are concerned, their statutory powers under the State enactments like the Tamil Nadu Act of 1976 are completely rendered ineffective and unenforceable. It is arguable whether the Act contemplated such a serious and all-pervasive consequence and to say that had it intended to do so, it would have expressed its intention in clearer and emphatic language.



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




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