NATIONAL COMMISSION FOR MINORITY EDUCATIONAL INSTITUTIONS ACT, 2004


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CONSTITUTION OF NATIONAL COMMISSION FOR MINORITY EDUCATIONAL INSTITUTIONS View Judgements
  4 QUALIFICATIONS FOR APPOINTMENT AS CHAIRPERSON OR OTHER MEMBER View Judgements
  5 TERM OF OFFICE AND CONDITIONS OF SERVICE OF CHAIRPERSON AND MEMBERS View Judgements
  6 OFFICERS AND OTHER EMPLOYEES OF COMMISSION View Judgements
  7 SALARIES AND ALLOWANCES TO BE PAID OUT OF GRANTS View Judgements
  8 VACANCIES, ETC., NOT TO INVALIDATE PROCEEDINGS OF COMMISSION View Judgements
  9 PROCEDURE TO BE REGULATED BY COMMISSION View Judgements
  10 RIGHT OF A MINORITY EDUCATIONAL INSTITUTION TO SEEK AFFILIATION TO A SCHEDULED UNIVERSITY View Judgements
  11 FUNCTIONS OF COMMISSION View Judgements
  12 POWERS OF COMMISSION View Judgements
  13 : FINANCIAL AND ADMINISTRATIVE POWERS OF CHAIRPERSON View Judgements
  14 GRANTS BY CENTRAL GOVERNMENT View Judgements
  15 ACCOUNTS AND AUDIT View Judgements
  16 ANNUAL REPORT View Judgements
  17 ANNUAL REPORT AND AUDIT REPORT TO BE LAID BEFORE PARLIAMENT View Judgements
  18 POWER TO AMEND SCHEDULE View Judgements
  19 CHAIRPERSON, MEMBERS, SECRETARY, EMPLOYEES, ETC., OF THE COMMISSION TO BE PUBLIC SERVANTS View Judgements
  20 DIRECTIONS BY CENTRAL GOVERNMENT View Judgements
  21 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  22 ACT TO HAVE OVER-RIDING EFFECT View Judgements
  23 RETURNS OR INFORMATION View Judgements
  24 POWER TO MAKE RULES View Judgements
  25 POWER TO REMOVE DIFFICULTIES View Judgements
  26 REPEAL AND SAVING View Judgements
  SCHEDULE I



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