for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

POWERS AND DUTIES OF UNIVERSITY


The university have the following powers and duties, namely:

(1) to provide for instruction, extension teaching and training in such branches of learning and courses of study as the university may, from time to time, determine;

(2) to make provision for research and for the advancement and dissemination of knowledge, and generally to cultivate and promote the arts (including the fine arts), commerce, sciences, medicine, engineering, technology, law, physical education and other branches of learning and culture and their interdisciplinary areas;

(3) to make provision to enable conducted and affiliated colleges and recognised institutions to undertake specialised studies;

(4) to organise, maintain and manage university departments, laboratories, libraries, museums and equipments for teaching research or extension].

(5) to establish, maintain and manage departments and institutions of research, of specialised studies or of academic services unit;

(6) to establish, maintain and manage colleges, institutions, hostels, health centres, auditoria and gymnasiums;

(7) to provide for establishment, on the university campus, of autonomous institutions like Inter-university centres, research laboratories, modern instrumentation centres and like centres of learning, set up by the University Grants Commission, Central Government or State Government, which may be used by a university or college or group of universities or colleges

Provided that, in the case of any ministry or any non-Government organisations availing themselves of such facility of a university or such organisations providing the facility to a university, prior approval of the State Government shall be obtained by the university concerned;

(8) to provide for establishment of sub-campuses for serving a group of 2[ * *] colleges, and also to provide for and maintain common resources centres in such sub-campuses in the form of libraries, laboratories, computer centres and the like centres of learning;

(9) to create posts of directors, principals professors, readers, lecturers and other teaching or non-vacation academic posts required by the university with the prior approval of the State Government and to prescribe their qualifications and make appointments thereto;

(10) to appoint or recognise persons working in any other university or organisation as adjunct professors, adjunct readers, adjunct lecturers, visiting professors of the university for specified periods;

(11) to create non-teaching skilled, administrative, ministerial and other posts and prescribe the qualifications and pay-scales with prior approval of the State Government and. to make appointments thereto;

(12) to facilitate mobility of teachers within the university and to other universities with the consent of the teacher concerned;

(13) to prescribe the courses of instruction, and studies for the various examinations leading to specific degrees and diplomas or certificates;

(14) to make provision, wherever feasible, in the university departments, [* *] colleges, institutions, recognised institutions and schools, for survey and collection of statistics, data and other particulars relevant to various developmental activities including State and National Plans, evaluation of the developmental schemes with the participation of the students as a part of their curricular activities;

(15) to supervise, control and regulate admission of students for various courses of study in university departments, conducted and affiliated colleges, institutions, schools and recognized institutions;

(16) to guide teaching in colleges by deputation of teachers from a pool of teachers of the university and supplement teaching in colleges for improving their standards;

(17) to institute degrees and post-graduate diplomas and post- higher secondary diplomas, certificates and other academic distinctions on the basis of examinations or by other tests or otherwise;

(18) to hold exanimation and confer degrees and post-graduate diplomas and award post-higher secondary diplomas and certificates and other academic distinctions, on persons who —

(a) unless exempted therefrom in the manner prescribed, have pursued approved courses of study in the university, or in a college, or in an institution or a recognised institution or a school and have passed the examinations prescribed by the university; or

(b) have pursued approved courses of study in the university, or in a college or in an institution or a recognized institution or a school and have passed the examinations prescribed by the university; or

(c) have engaged in research under conditions provided by Ordinances and Regulations;

(19) to confer and award such degrees, diplomas and certificates to, and provide for such lectures, instruction and training for, external students and the students under correspondence and distance education, open university and continuing education courses;

(20) to confer honorary degrees or other academic distinctions as prescribed by the Statutes;

(21) to lay down the conditions of affiliation of colleges and recognition of institutions taking into account the credibility of the management and the norms of academic performance of colleges, faculties and subjects, as may be laid down, from time to time, and satisfy itself by periodical assessment or otherwise that those conditions are fulfilled;

(22) to admit to the privileges of the university, affiliated colleges and institutions not maintained by the university and withdraw all or any of those privileges and recognise hostels not maintained by the university and withdraw such recognition, temporarily or permanently;

(23) to designate a university department, conducted college, an affiliated college, institution, or School as an autonomous university department, conducted college, affiliated college or institution or school, as the case maybe, in accordance with the guidelines, if any, laid down by the University Grants Commission;

(24) to monitor and evaluate the academic performance of affiliated colleges and recognised institutions for affiliation and periodical accreditation;

(25) to inspect, where necessary, [ * *] colleges and recognised institutions through suitable machinery established for the purpose, and take measures to ensure that proper standards of instruction, teaching and training are maintained by them, and adequate library, laboratory, hostel workshop and other academic facilities are provided for,

(26) to hold and to manage trusts and endowments and institute and award fellowships, travelling fellowships, scholarships, studentship, medals and prizes for teachers and students of the university and colleges;

(27) to fix demand and receive or recover such fees and other charges as may be regulated by the ordinances from time to time,

(28) to supervise, control and regulate the conduct and discipline of the students of the university, [** *] colleges, institutions, recognised institutions, schools and hostels,

(29) to provide for mobility of students from formal to non-formal stream and vice-versa;

(30) to provide facilities for revision or in service courses for teachers of the university, colleges, schools and institutions,

(31) to make arrangements for promoting the healthy atmosphere, corporate life and welfare of the students of the university, colleges, schools and institutions;

(32) to make arrangements for promoting welfare of the employees of the university;

(33) to co-ordinate and regulate teaching research and extension in the college] and recognised institutions,

(34) to provide for the training and quality improvement of teachers and non-teaching employees;

(35) to provide for periodical assessment of the performance of teachers and non-teaching employees of the colleges, institutions and university in accordance with the provisions of the Statutes;

(36) to regulate and provide for attendance of the teachers on the premises of the university or colleges or institutions during teaching hours and beyond teaching hours, as prescribed and to prohibit teachers from taking or conducting private tuition or private coaching classes;

(37) to provide for conduct and discipline rules for teaching and non-teaching staff and the enforcement thereof,

(38) to prescribe Code of conduct for managements,

(39) to establish, maintain and manage, whenever necessary—

(a) a printing and publication department,

(b) university extension boards;

(c) information bureaus;

(d) employment guidance bureaus, and

(e) such other activities as may be necessary and possible fulfill the objects of the university

(40) to make provision for participation of students in -

(a) the national service scheme;

(b) the national cadet corps:

(c) home guards and civil defence:,

(d) the national sports organisation;

(e) physical and military training;

(f) extra-mural teaching and research:

(g) programmes related to adult and continuing education and extension;

(h) any other programmes, services or activities directed towards cultural, economic and social betterment as may be necessary and possible to fulfill the objectives of the university;

(41) to provide for special training or coaching for competitive examinations, for recruitment to the public services, public undertakings and other competitive employment opportunities, with prior approval of the State Government,

(42).to co-operate or collaborate with any other university, institution, authority or organisation for research and advisory services to

and for such purposes to enter into appropriate arrangement with other universities, institutions, authorities or organisations to con duct certain courses as the situation may demand;

(43) to rescind affiliation granted to colleges

(44) to borrow funds for the purposes of the university on the security of the property of the university, with the prior permission of the State Government;

(45) to explore the possibilities of augmenting the re-sources of the university by exploring or innovating activities such as research and development, consultancy, training programmes and providing, services for different clients from industry, trade or any other non government organisations;

(46) to recommend to the State Government to take over, in the public interest, the management of an affiliated college, institution or autonomous college in case where irregularities or commissions or omissions of criminal nature by the management of such college or institution are prima facie evident to the committee of enquiry appointed by the university;

(47) to undertake academic collaboration programmes with universities and institutions abroad, with the approval of the State

Government:

(48) to receive funds for collaboration programmes from foreign agencies subject to rules and regulations of the Central Government and State Government in that behalf;

(49) to lay down for teachers and university teachers, service conditions including code of conduct, workload, norms of performance appraisal and such other instructions or directions as, in the opinion of the university, may be- necessary in academic matters;

(50) to undertake development programmes in higher education, research, consultancy based projects and training programmes for outside agencies, by charging fees, so as to generate resources;

(51) to make special provisions for the benefit •f the university education to be made available to classes and communities which are socially and educationally backward;

(52) to make special provision for such benefits of the university education to be made available for women students and handicapped students as the university may think necessary;

(53) to make special provision for higher education in rural and tribal areas;

(54) to implement the national literacy and adult education programme through teachers and students on voluntary basis in the university system and to evolve measures to give due weightage to the efforts and performance of the students in this area iii addition to their normal academic performance and also to evaluate the performance of the teachers in this area;

(55) to promote by itself, or in co-operation with other universities the study of Marathi and the use of Marathi as a medium of instruction, study, research and examination;

(56) to promote by itself, or in co-operation with other universities or organisatioris, the study of foreign languages in general and Asian languages in particular;

(57) to evolve an operational scheme for ensuring accountability of teachers, non-vacation academic and non-teaching staff of the university, institutions and colleges;

(58) to provide for joint appointments in single grade of pay in more than one department in the university as also between university research laboratories, university industry and other bodies;

(59) to do all such other acts and things as may be necessary for, or incidental or conducive to, the’ attainment of all or any of its objects;

(60) to comply with and ‘carry out any directives issued by the State Government from time to time, with reference to ‘above powers, duties and responsibilities of the university.



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