for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 73   [ View Judgements ]

EXAMINATIONS NOT INVALID, FOR NON-COMPLIANCE WITH SCHEDULE


No examination or the results of examination shall be held invalid only for the reasons that the university has not followed the schedule as stipulated in Sections 71 and 72 as the case may be.

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