Aligarh Muslim University Act, 1920


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definition View Judgements
  3 Incorporation View Judgements
  4 Dissolution of the Muhammadan Anglo-oriental College Aligarh and the Muslim University Association and transfer of all property to the University View Judgements
  5 Power of the University View Judgements
  6 Recognition of degrees View Judgements
  7 Reserve fund View Judgements
  8 University open to all classes castes and creeds View Judgements
  9 Religious Instruction View Judgements
  10 Residence of students View Judgements
  11 Teaching in the University View Judgements
  12 Power to establish and maintain High Schools and other institutions View Judgements
  12A Power to recognise colleges and institutions View Judgements
  13 The visitor View Judgements
  14 The Visiting Board View Judgements
  15 Chief Rector and Rector View Judgements
  16 Officers to the University View Judgements
  17 The chancellor View Judgements
  18 The Pro-Chancellor View Judgements
  19 The Vice-Chancellor View Judgements
  20 The Pro-Vice-Chancellor View Judgements
  21 Other Officers View Judgements
  22 Authorities of the University View Judgements
  23 The court View Judgements
  24 The Executive Council View Judgements
  25 The Academic Council View Judgements
  26 Other authorities of the University View Judgements
  27 Power to make statutes View Judgements
  28 Statutes View Judgements
  29 Power to make ordinances View Judgements
  30 -n/a- View Judgements
  31 Regulations View Judgements
  32 Admission to the University View Judgements
  33 Examinations View Judgements
  34 Annual Report View Judgements
  35 Annual account View Judgements
  36 Conditions of service of officers and teachers View Judgements
  37 Provident and pension funds View Judgements
  38 Filling of casual vacancies View Judgements
  39 Proceedings of University authorities not invalidated by vacancies View Judgements
  40 Power to remove difficulties View Judgements
  41 Appointment of Pro-Vice-Chancellor not obligatory View Judgements



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