Section 5   [ View Judgements ]

Amendment of section 12


In section 12 of the principal Act,---



(i) in clause (c), for the words "necessary for the development of such Universities", the words "necessary or appropriate for the development of such Universities or for the maintenance, or development, or both, of any specified activities of such Universities" shall be substituted;



(ii) after clause (c) , the following clause shall be inserted, namely:-



"(cc) allocate and disburse out of the Fund of the Commission, such grants to institutions deemed to be Universities in pursuance of a declaration made by the Central Government under section 3, as it may deem necessary, for one or more of the following purposes, namely:--



(i) for maintenance in special cases,



(ii) for development,



(iii) for nay other general or specified purpose;".

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