for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 11   [ View Judgements ]

Power to Relax


On the recommendations of State Government/ UT Administration concerned and only for removal of any hardship caused in adhering to the provisions in these regulations, in circumstances peculiar to the said State/U.T., it shall be competent for the Chairperson, National Council for Teacher Education, for reasons to be recorded in writing, to relax any of the provisions of these regulations in respect of any class or category of institutions in the concerned state/U.T., to such extent and subject to such conditions, as may be specified in the order allowing relaxation. In exceptional cases and for reasons to be recorded in writing the Chairperson can relax the provisions of the Regulations and the related Norms and Standards in case of a Government institution.

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