VISVA BHARATI ACT, 1951


Section
Section Title
  STATEMENT OF OBJECTS AND REASONS
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DECLARATION OF VISVA--BHARATI AS AN INSTITUTION OF NATIONAL IMPORTANCE View Judgements
  3 DEFINITIONS View Judgements
  4 INCORPORATION View Judgements
  5 EFFECT OF INCORPORATION OF THE UNIVERSITY IN CERTAIN CASES View Judgements
  5A THE OBJECTS OF THE UNIVERSITY View Judgements
  5B PRINCIPLES TO BE FOLLOWED IN ORGANISING ACTIVITIES OF THE UNIVERSITY View Judgements
  6 POWERS OF THE UNIVERSITY View Judgements
  7 TERRITORIAL JURISDICTION OF THE UNIVERSITY View Judgements
  7A MAINTENANCE OF EXAMINATION CENTRES OUTSIDE TERRITORIAL LIMITS View Judgements
  8 UNIVERSITY TO BE OPEN TO ALL RACES, CREEDS AND CLASSES View Judgements
  9 TEACHING AT THE UNIVERSITY View Judgements
  10 THE PARIDARSAKA (VISITOR) View Judgements
  11 THE PRADHANA (RECTOR) View Judgements
  12 OFFICERS OF THE UNIVERSITY View Judgements
  13 THE ACHARYA (CHANCELLOR) View Judgements
  14 THE UPACHARYA (VICE --CHANCELLOR) View Judgements
  15 THE ARTHA --SACHIVA (TREASURER) View Judgements
  16 THE KARMA--SACHIVA (REGISTRAR) View Judgements
  17 OTHER OFFICERS View Judgements
  18 AUTHORITIES OF THE UNIVERSITY View Judgements
  19 THE SAMSAD (COURT) View Judgements
  20 -n/a- View Judgements
  21 -n/a- View Judgements
  22 THE KARMA--SAMITI (EXECUTIVE COUNCIL) View Judgements
  23 -n/a- View Judgements
  24 THE SHIKSHA SAMITI (ACADEMIC COUNCIL) View Judgements
  25 OTHER AUTHORITIES OF THE UNIVERSITY View Judgements
  26 ALUMNI ASSOCIATION View Judgements
  27 STATUTES View Judgements
  28 STATUTES HOW MADE View Judgements
  29 MATTERS TO BE PROVIDED FOR IN THE ORDINANCE View Judgements
  30 POWER TO MAKE ORDINANCES View Judgements
  31 REGULATIONS View Judgements
  32 RESIDENCE View Judgements
  33 ADMISSION View Judgements
  34 EXAMINATIONS View Judgements
  35 ANNUAL REPORT View Judgements
  36 ANNUAL ACCOUNTS View Judgements
  37 ADHYAPAKAS OF THE UNIVERSITY TO BE APPOINTED UNDER A WRITTEN CONTRACT View Judgements
  38 TRIBUNAL OF ARBITRATION View Judgements
  38A POWER TO SUSPEND ADHYAPAKA OR OTHER MEMBER OF ACADEMIC STAFF View Judgements
  38B AUTHORITIES BY WHOM ORDER FOR REMOVAL OR DISMISSAL OF ADHYAPAKA, ETC., may be made and the procedure therefore View Judgements
  39 PENSION AND PROVIDENT FUNDS View Judgements
  40 FILLING OF CASUAL VACANCIES View Judgements
  41 REMOVAL FROM MEMBERSHIP OF THE UNIVERSITY View Judgements
  42 DISPUTES AS TO CONSTITUTION OF ANY UNIVERSITY AUTHORITY OR BODY View Judgements
  43 CONSTITUTION OF COMMITTEES View Judgements
  44 PROCEEDINGS OF THE UNIVERSITY AUTHORITIES NOT INVALIDATED BY VACANCIES View Judgements
  44A PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  44B MODE OF PROOF OF UNIVERSITY RECORD View Judgements
  45 POWER TO REMOVE DIFFICULTIES View Judgements
  SCHEDULE I
  SCHEDULE II



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