Section 6   [ View Judgements ]

Competent authority


(1) The Government may, by notification, appoint any officer of the Education department, not below the rank of District Educational Officer, to be the (District Elementary Education Officer of the Education District concerned to be the competent authority (G.O.Ms.No.243. dt. 29.6.1998)) [competent authority] for the

purpose of carrying into effect the provisions of this Act and the rules

made thereunder and different competent authorities may be appointed

for different areas.



(2) The competent authority shall exercise such powers and perform such other functions as may be prescribed.

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