Rajiv Gandhi National Institute of Youth Development Bill, 2012


Section
Section Title
  Status : Passed
  Title CHAPTER I - PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Declaration of Rajiv Gandhi National Institute of Youth Development as an institution of national importance View Judgements
  3 Definitions View Judgements
  Title CHAPTER - II THE RAJIV GANDHI NATIONAL INSTITUTE OF YOUTH DEVELOPMENT View Judgements
  4 Incorporation of Institute View Judgements
  5 Effect of establishment of institute View Judgements
  6 Objects of Institute View Judgements
  7 Functions of Institute View Judgements
  8 Institute to be open to all races, creeds, gender and classes View Judgements
  9 Teaching at Institute View Judgements
  10 Visitor View Judgements
  Title CHAPTER - III AUTHORITIES OF THE INSTITUTE View Judgements
  11 Authorities of Institute View Judgements
  12 Establishment of Executive Council View Judgements
  13 Terms of office of, vacancies among, and allowances payable to members of Executive Council View Judgements
  14 Meetings of Executive Council View Judgements
  15 Powers and functions of Executive Council View Judgements
  16 Academic Council View Judgements
  17 Functions of Academic Council View Judgements
  18 Finance Committee View Judgements
  19 Functions of Finance Committee View Judgements
  20 Other authorities View Judgements
  Title CHAPTER - IV OFFICERS OF THE INSTITUTE View Judgements
  21 Officers of Institute View Judgements
  22 Director View Judgements
  23 Registrar View Judgements
  24 Other officers View Judgements
  Title CHAPTER - V FINANCE, ACCOUNTS AND AUDIT View Judgements
  25 Grants by Central Government View Judgements
  26 Fund of Institute View Judgements
  27 Endowment or other funds View Judgements
  28 Accounts and audit View Judgements
  29 Pension and provident fund View Judgements
  30 Appointment of staff of Institute View Judgements
  31 Power to make Statutes View Judgements
  32 Statutes how to be made View Judgements
  33 Power to make Ordinances View Judgements
  34 Ordinances how to be made View Judgements
  35 Conduct of business by authorities of Institute View Judgements
  36 Tribunal of Arbitration View Judgements
  Title CHAPTER - VI MISCELLANEOUS View Judgements
  37 Acts and proceedings not to be invalidated by vacancies View Judgements
  38 Grant of degrees, etc., by Institute View Judgements
  39 Sponsored schemes View Judgements
  40 Meetings of Academic Council and Finance Committee View Judgements
  41 Power of Central Government to give directions to Institute View Judgements
  42 Protection of action taken in good faith View Judgements
  43 Power to make rules View Judgements
  44 Statutes, Ordinances and notifications to be published in Official Gazette and to be laid before Parliament View Judgements
  45 Power to remove difficulties View Judgements
  46 Transitional provisions View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon