National Institutes of Technology Act, 2007


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Declaration of certain Institutions as Institutions of national importance View Judgements
  3 Definitions View Judgements
  title CHAPTER II : THE INSTITUTE View Judgements
  4 Incorporation of Institutes View Judgements
  5 Effect of incorporation of Institutes View Judgements
  6 Powers of Institutes View Judgements
  7 Institutes to be open to all races, creeds and classes View Judgements
  8 Teaching at Institutes View Judgements
  9 Visitor View Judgements
  10 Authorities of Institutes View Judgements
  11 Board of Governors View Judgements
  12 Term of office of, vacancies among, and allowances payable to, members of Board View Judgements
  13 Powers and functions of Board View Judgements
  14 Senate View Judgements
  15 Functions of Senate View Judgements
  16 Chairperson of Board View Judgements
  17 Director and Deputy Director View Judgements
  18 Registrar View Judgements
  19 Other authorities and officers View Judgements
  20 Grants by Central Government View Judgements
  21 Fund of Institute View Judgements
  22 Accounts and audit View Judgements
  23 Pension and provident fund View Judgements
  24 Appointments View Judgements
  25 Statutes View Judgements
  26 Statutes how made View Judgements
  27 Ordinances View Judgements
  28 Ordinances how made View Judgements
  29 Tribunal of Arbitration View Judgements
  title CHAPTER III : THE COUNCIL View Judgements
  30 Establishment of Council View Judgements
  31 Term of office of, vacancies among, and allowances payable to members of Council View Judgements
  32 Functions of Council View Judgements
  33 Chairman of Council View Judgements
  34 Power to make rules in respect of matters in this Chapter View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  35 Acts and proceedings not to be invalidated by vacancies, etc View Judgements
  36 Power to remove difficulties View Judgements
  37 Transitional provisions View Judgements
  SCHEDULE I



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