Bill No. 1 of 1998.

 

          THE INDRAPRASTHA VISHWAVIDYALAYA  BILL, 1998  *

 

 

 

Be it enacted by the Legislative Assembly of National Capital Territory of Delhi in the 48th year of the Republic of India as follows:-

 

Short Title and                        1.          (1)       This Act may be called the Indraprashtha Commencement                         Vishwavidyalya Act, 1998.

                                                 (2)       It shall come into force on such date as the                                                              Government may, by notification in the official                                                          Gazette, appoint.

 

Definitions                  2.         In this Act, unless the context otherwise requires,-

 

                                           (a) “Academic Council” means the Academic Council of                                                          the University;

                                           (b) “academic staff” means such categories of staff as                                                   are designated by the Status to be the academic staff                                                           of the University;

                                           (c) “approved institution” means an institution of                                                          higher learning approved by the University;

                                           (d) “approved teachers” means persons working in any                                                            approved institution or in any institution associated                                                             with the University and approved by the University                                                         for the purpose of imparting instruction, or                                                                     conducting research, or both;

                                            (e)            “Board of Management” means the Board of                                                                       Management of the University;

(f)     “Board of Studies” means the Board of Studies of the University;

 

*          I)         Introduced on                         26-3-1998

                        ii)         Passed on                                28-3-1998

            iii)        Assented to on                                   21-7-1998

iv)                Published in the

Gazetted on                             28-7-1998

 

 

(g)   “campus” means the unit established or constituted by the University for making arrangements for instruction, or research, or both;

(h)   “Chancellor”, the “Vice-Chancellor” and the “Pro Vice Chancellor” mean, respectively, the Chancellor, the Vice-Chancellor and the Pro Vice-Chancellor of the University;

                                            (i) “College” means an academic institution maintained                                                           or admitted by the University to its privileges, and                                                  includes an affiliated college;

                                            (j) “Court” means the Court of the University;

                                           (k)            “Delhi” means the National Capital Territory of                                                       Delhi;

                                           (l)  “Director” means the head of an institution;

                                          (m) “Department” means a department of studies of the                                                            University;

                                          (n)  “employee” means any person appointed by the                                                      University, college or institution, as the case may be;

                                          (o)  “governing body”, in relation to a college or an                                                       institution, means the governing body or any other                                                  body, by whatever name called, charged with the                                                            management of the affairs of such college or                                                                     institution, as the case may be, and recognised as                                                    such by the University;

                                           (p) “Government” means the Lieutenant Governor of                                                  Delhi referred to in article 239 AA of the                                                                  Constitution;

                                           (q) “hall” means a unit of residence or of corporate life                                                             for students of the University, a college or an                                                                       institution provided, maintained or recognised by the                                              University;

                                            (r)            “institution” means an academic institution other                                                    than a college, maintained by, or admitted to the                                                      privileges of, the University;

                                            (s)            “Lieutenant Governor” means the Lieutenant                                                         Governor of Delhi appointed by the President under                                                           article 239 of the Constitution;

                                           (t) “misconduct” means a misconduct prescribed by the                                                          Statutes;

                                           (u) “notification” means a notification published in the                                                  official Gazette;

                                           (v) “prescribed” means prescribed by the Statutes made                                                          under this Act; 

 

                                           (w)            “Principal” means the head of a college and includes,                                                          where there is no Principal, the person who is for the                                                          time being duly appointed as the principal, and, in                                                    the absence of the Principal or the acting Principal, a                                                     Vice-Principal duly appointed as such;

                                           (x) “school” means a school of studies of the University;

                                           (y) “Statutes”, “Ordinances” and “Regulations” mean,                                                            respectively, the Statutes, Ordinances and                                                               Regulations of the University for the time being in                                                  force;

                                          (z)  “recognised teachers” means such persons as are                                                  approved by the University for the purpose of                                                          imparting instruction in a college or an institution                                                        admitted to the privileges of the University;

                                         (za) “University” means The Indraprastha                                                                      Vishwavidyalaya as incorporated under this Act; and

                                        (zb)  “University teachers’ means professors, readers,                                                    lecturers and such other persons as may be                                                                         appointed for imparting instruction or conducting                                                         research in the University, or in any college or                                                             institution maintained by the University and are                                                       designated as teachers by the Statutes.

 

Incorporation              3.  (1)   With effect from such date as the Government may,                                                             by notification in the official Gazette, appoint, there                                                             shall be established a University by the name of “the                                                          Indraprastha Vishwavidyalaya”, comprising the                                                        Chancellor and the Vice-Chancellor the first                                                                    members of the Court, the Board of Management                                                   and the Academic Council of the University and all                                                  such persons as may hereafter become to be                                                                        appointed at such office or as members so long as                                                   they continue to hold such office or membership.

                                          (2)  The University shall be a body corporate with the                                                    name aforesaid having perpetual succession and a                                                   common seal with power, subject to the provisions of                                                    this Act, to acquire, hold and dispose of property and                                       to contract, and may by the said name sue or be                                                       sued.

 

Jurisdiction                 4.  (1)   Save as otherwise provided by or under this Act, the                                                           limits of the area within which the University shall                                                   exercise its powers, shall be those of Delhi.

                                          (2)  No college or institution situated within the                                                              jurisdiction of the University shall be compulsory                                                    affiliated to the University, and affiliation shall be                                                      granted by the University only to such college or                                                        intuition as may agree to accept the Statutes and the                                                           Ordinances.

 

Powers of the              5.         The University shall have the following powers, University                         namely :-

                                           (1) to provide for instruction in such branches of                                                                       learning as the University may, from time to time,                                                   determine and to make provision for research and                                                        for the advancement and dissemination of knowledge                                       and skills;

                                          (2)  to grant, subject to such conditions as the University                                                          may determine, diplomas and certificates to, and                                                      confer degrees and other academic distinctions on                                                  the basis of examinations, evaluation or any other                                                           method of testing on, persons;

                                          (3)  to confer honorary degrees or other distinctions in                                                  the manner prescribed by the Statutes;

                                          (4)  to organise and to undertake extra-mural studies and                                              extension services;

                                          (5)  to institute principalships, professsorships,                                                              readerships, lecturerships and other teaching and                                                   academic positions required by the University and to                                                      appoint persons to such principalships,                                                                         professsorships, readerships, lecturerships and other                                                         academic positions;

                                         (6)   to recognise persons as professors, readers, or                                                       lecturers and others as teachers of the University;

                                         (7)   to provide for the terms and conditions of service of -

                                                (i)         teachers and other members of the academic                                                                       staff appointed by the University;

                                                (ii)        teachers and other members of the academic                                                                       staff appointed by any college or institution;                                                                         and

                                                (iii)       other employees, whether appointed by the                                                              University or any college or institution;

                                         (8)   to appoint persons working in any other university                                                  or organisation as teachers of the University for a                                                    specified period;

                                         (9)   to create administrative, ministerial and other posts                                                            in the University and to make appointments thereto;

                                         (10) to co-operate or collaborate or associate with any                                                    other university, authority or institution of higher                                                    learning insuch manner and for such purpose as the                                                  University may determine;

                                         (11) to approve persons working in any institution co-                                                    operating, collaborating or associating with the                                                        University, for imparting instruction or supervising                                                  research, or both, and to withdraw such approval;

                                         (12) to approve an institution of higher learning for such                                                             purposes as the University may determine and to                                                    withdraw such approval;

                                         (13) to approve persons working in any approved                                                                        institution for imparting instruction or supervising                                                   research, or both, and to withdraw such approval;

                                         (14) to declare colleges and institutions, with their                                                                      consent, in the manner prescribed, as autonomous                                                  colleges and institutions, and determine the extent of                                                            the autonomy and the matters in relation to which                                                    they may exercise such autonomy;

                                         (15) to build up a body of academia to perform academic                                                             functions, and to pay them remuneration in the                                                        manner prescribed;

                                         (16) to arrange to send visiting committees to colleges and                                            institutions at the affiliation stage and also during                                                    the period of affiliation at regular intervals;

                                        (17)  to prescribe fees and other charges to be levied on                                                             the students of self-financing colleges and institutions                                             and to ensure that these are run on “no-profit-no-                                                  loss-basis”;

                                         (18) to coordinate the work of different colleges and                                                       institutions working in the same and similiar areas;

                                         (19) to set up central facilities like computer centre,                                                       instrumentation centre, library, etc;

                                         (20) to set up curriculam development centres for                                                                       different subjects;

                                         (21) to admit to its privileges colleges and institutions, no                                                          maintained by the University, in accordance with                                                     such conditions as may be prescribed and to                                                                     withdraw all or any of these privileges;

                                         (22) to recognise halls not maintained by the University                                                             and to withdraw any such recognition;

                                        (23)  to make provision for research and advisory services                                                          and, for that purpose, to enter into such                                                                    arrangements with other institutions or bodies as the                                                          University may deem necessary;

                                         (24) to prescribe fees for affiliation of colleges and                                                                      institutions;

                                         (25) to determine standards for admission to the                                                                         University which may include examination,                                                               evaluation or any other method of selection;

                                         (26) to institute and award fellowships, schollarships,                                                      studentships, medals and prizes;

                                         (27) to demand and receive payment of fees and other                                                    charges;

                                         (28) to supervise the residence of the students of the                                                     University and to make arrangements for promoting                                                           their health and general Welfare;

                                        (29)  to make such special arrangements in respect of                                                     women students as the University may consider                                                      desirable;

                                        (30)  to regulate the conduct of the students of the                                                                       University and of colleges and institutions;

                                         (31) to regulate the work and conduct of the employees of                                                          the University and of the employees of the colleges                                                             and institutions;

                                        (32)  to regulate and enforce discipline among the                                                                        employees and students of the University and take                                                  such disciplinary measures in this regard as may be                                                         deemed necessary;

                                         (33) to prescribe code of conduct for managements of                                                     affiliated colleges and institutions;

                                         (34) to make arrangements for promoting the health and                                                            general Welfare of the employees of the University                                                             and those of colleges and institutions;

                                         (35) to receive benefactions, donations and gifts from                                                     persons and to name after them such charier,                                                                       institutions, buildings and the like as the University                                                            may determine, whose gift or donation to the                                                                   University is worth such amount as the University                                                       may decide;

                                        (36)  to acquire, hold, manage and dispose of any                                                              property, movable or immovable, including trust and                                               endowment properties, for the purposes of the                                                    University;

                                          (37)            to borrow, with the approval of the Government, on                                                             security of the property of the University, moneys for                                              the purposes of the University;

                                         (38) to assess the needs of the students in terms of                                                                    subjects, fields of specialisation, levels of education                                                            and training of technical manpower, both on short                                                           and long term basis, and to initiate necessary                                                               programmes to meet these needs;

                                         (39) to initiate measures to enlist the co-operation of the                                                            industry to provide complementary facilities;

                                         (40) to provide for instruction through “distance                                                                         learning” and “open approach” and for mobility of                                                   students from the non-formal (open learning) stream                                                  to the formal stream and vice-versa;

                                         (41) to evolve an operational scheme for enforcing the                                                   accountability of teachers and other employees to the                                                         University system;

                                        (42)  to prescribe a Code of Ethics for the teachers, Code                                                           of Conduct for other employees and Code of                                                                        Discipline for the students; and

                                         (43) to do all such other acts and things as may be                                                                       necessary or incidental to the exercise of all or any of                                                         the powers of the University or necessary or                                                                  conductive to the attainment of all or any of the                                                             objects of the University.

 

University open to      6.  (1)   The University shall be open to persons of either sex all classes, castes                and of whatever race, creed, caste or class, and it

and creeds                              shall not be lawful for the University to adopt or                                                       impose on any person any test whatsoever of                                                                       religious belief or profession or political opinion in                                                     order to entitle him to be appointed as a teacher of                                                        the University or to hold any other office therein or                                                         to be admitted as a student of the University, or to                                                  graduate thereat, or to enjoy or exercise any                                                                        privilege thereof.

                                         (2)   Nothing in this section shall be deemed to prevent                                                  the University from making any special provision for                                                           the appointment or admission of women or of                                                     persons belonging to the weaker sections of the                                                            society, and in particular, or persons belonging to                                                    the Scheduled Castes and the Scheduled Tribes.

 

The Visitor                  7.  (1)   The President of the Republic of India shall be the                                                  Visitor of the University.

                                        (2)    Any dispute arising between the University and any                                                            other university established by law in Delhi may be                                                             referred to the Visitor whose decision shall be final.

 

The Chancellor           8.  (1)   The Lieutenant Governor of Delhi shall be                                                               chancellor of the University.

                                         (2)   The Chancellor shall, if present, preside over the                                                    convocation of the University for conferring degrees.

                                         (3)   The Chancellor shall have the right to cause an                                                       inspection, to be made by such person or persons as                                                           he may direct, of the University,

                                                a college or an institution maintained by the                                                                         University, their buildings, laboratories and                                                                         equipment, and also of the examination, teaching                                                     and other work conducted or done by the University,                                                            college or institution, as the case may be and to cause                                                   an inquiry to be made in the like manner in respect                                                             of any matter connected with the administration or                                                  finances of the University, college or institution, as                                                             the case may be.

                                         (4)   The Chancellor shall, in every case, give notice to the                                                        University of his intention to cause an inspection or                                                            inquiry to be made and the University shall, on                                                        receipt of such notice, have the right to make such                                                   representation to the Chancellor, as it may consider                                                   necessary, within such period as specified in the                                                      notice.

                                          (5)  After considering the representation, if any, made by                                                          the University, the Chancellor may cause to be made                                                          such inspection or inquiry as is referred to in sub-                                                   section(3).

                                          (6)  Where an inspection or inquiry has been caused to                                                  be made by the Chancellor, the University shall be                                                  entitled to appoint a representative who shall have                                                         the right to be present and be heard at such                                                                 inspection or inquiry.

                                          (7)  The Chancellor may address the Vice-Chancellor                                                    with reference to the result of such inspection or                                                     inquiry as is referred to in sub-section(30 and the                                                            Vice-Chancellor shall communicate to the Board of                                                             Management the views of the Chancellor may be                                                             pleased to offer upon the action to be taken thereon.

                                          (8)  The Board of Management shall communicate                                                         through the Vice-chancellor to the Chancellor such                                                             action, if any, as it proposes to take or has been                                                         taken by it upon the result of such inspection or                                                      inquiry.

                                          (9)  Where the Board of Management does not, within a                                                            reasonable time, take action to the satisfaction of the                                                          Chancellor, the Chancellor may issue such directions                                                          as he may think fit and the Board of Management                                                         shall comply with such directions.

                                        (10)  Without prejudice to the foregoing provisions of this                                                           section, the Chancellor may, by order in writing,                                                      annul any proceeding of the University which is not                                                     in conformity with this Act, the Statutes or the                                                            Ordinances:

 

                                                Provided that before making any such order, the                                                     Chancellor shall call upon the University to show                                                     cause why such an order should not be made and                                                            shall consider the cause shown, if any, within the                                                        time-limit specified by him.

 

                                        (11)  The Chancellor shall have such other powers as may                                                           be prescribed.

           

Officers of the             9.         The following shall be the officers of the University:-

University                        (1)   the Vice-Chancellor;

                                         (2)   the Pro Vice-Chancellor;

                                         (3)   the Deans;

                                         (4)   the Registrars;

                                         (5)   the Controller of Finance; and

                                         (6)   such other officers as may be declared by the                                                                       Statutes to be the officers of the University.

                       

The Vice-                    10.  (1) The Vice-Chancellor shall be a scholar of eminence Chancellor                              having administrative experience in a national level                                                            institution of learning.

                                          (2)  The Vice-Chancellor shall be appointed by the                                                         Chancellor in such manner, for such term and on                                                     such emoluments and other conditions of service as                                                     may be prescribed.

                                         (3)   The Vice-Chancellor shall be the principal academic                                                            and executive officer of the University and shall                                                       exercise supervisions and control over the affairs of                                                   the University and give effect to the decisions of all                                                      the authorities of the University.

                                           (4) The Vice-Chancellor may, if he is of the opinion that                                                            immediate action is necessary on any matter, exercise                                            any power conferred on any authority of the                                                                   University by or under this Act and shall report to                                                      such authority the action taken by him on such                                                         matter:

                                                           

                                                Provided that if the authority concerned is of the                                                     opinion that such action ought not to have been                                                       taken, it may refer the matter to the Chancellor                                                  whose decision thereon shall be final:

 

                                                Provided further that any person in the service of the                                              University who is aggrieved by the action taken by                                                  the Vice-Chancellor under this sub-section shall have                                                the right to appeal against such action to the Board                                                     of Management within ninety days from the date on                                                             which such action is confirm, modify or reverse the                                                             action taken by the Vice-Chancellor.

 

                                       (5)     The Vice Chancellor may cause an inspection, to be                                                            made by such person or persons as he may direct, of                                                           a college or an institution, not being maintained by                                                     the University, its buildings, laboratories and                                                                 equipment and also the examination, teaching and                                                    other work done by the college or the institution and                                                          cause an inquiry, to be made in the like manner, in                                                  respect of any matter connected with the                                                                  administration of finances of the college or the                                                             institution in such manner as may be prescribed.

                                        (6)    The Vice-Chancellor shall exercise such other powers                                            and perform such other functions as may be                                                                         prescribed by the Statutes and the Ordinances.

 

The pro Vice-              11.       Every Pro Vice-Chancellor shall be appointed in Chancellor                                   such manner, on such emoluments and other                                                                       conditions of service, and shall exercise such powers                                                    and perform such functions, as may be prescribed.

 

The Deans                  12.       Every Dean shall be appointed in such manner, and                                                             shall exercise such powers and perform such duties                                                            as may be prescribed.

 

The Registrars                       13.  (1) Every Registrar shall be appointed in such manner,                                                             on such emoluments and other conditions of service,                                                          and shall exercise such powers and perform such                                                    functions, as may be prescribed.

                                           (2) A Registrar empowered by the Board of                                                                   management shall have the power to enter into, and                                                            sign, agreements and authenticate records on behalf                                                        of the University.

 

The Controller                        14.       The Controller of Finance shall be appointed in such of Finance                             manner, on such emoluments, and other conditions                                                             of service and shall exercise such powers and                                                              perform such duties as may be prescribed.

 

Other officers             15.       The manner of appointment, emoluments, powers                                                   and duties of the other officers of the University shall                                                          be such as may be prescribed.

 

Authorities of the       16.       The following shall be the authorities of the University                                University:-

 

                                                (1)        the Court;

                                                (2)        the Board of Management;

                                                (3)        the Academic Council;

                                                (4)        the Planning Board;

                                                (5)        the Board of Affiliation;

                                                (6)        the Schools of Studies;

                                                (7)        the Finance Committee; and

                                                (8)        such other authorities as may be declared by                                                                        the Statutes to be the authorities of the                                                                    University.

                                               

The Court                   17.  (1) The constitution of the Court and the term of office                                                             of its members shall be such as may be prescribed.

                                          (2)  Subject to the provisions of this Act, the Court shall                                                            have the following powers and functions, namely:-

                                                (a)        to review, from time to time, the broad                                                                     policies and programmes of the University                                                               and to suggest measures for the improvement                                                                    and development of the University;

                                                (b)        to consider and pass resolutions on the                                                                    annual report and the annual accounts of the                                                                        University and the report of its auditors on                                                               such accounts;

                                                (c)        to advise the Chancellor in respect of any                                                                 matter which may be referred to it for advice;                                                          and

                                                (d)        to perform such other functions as may be                                                                prescribed.

 

The Board of               18.  (1) The Board of Management shall be the principal Management                               executive body of the University.

                                          (2)  The constitution of the Board of Management, the                                                  term of office of its members and its powers and                                                      functions shall be such as may be prescribed.

 

The Academic                         19.  (1) The Academic Council shall be the principal

Council                                    academic body of the University and shall, subject to                                                           the provisions of this Act, the Statutes and                                                               Ordinances, have the control and regulation of, and                                                             be responsible for, the maintenance of standards of                                                      instruction, education and examination within the                                                           University and shall exercise such other powers and                                                      perform such other duties as may be conferred or                                                    imposed upon it by the Statutes.

                                          (2)  The Academic Council shall have the right to advise                                                           the board of Management on all academic matters.

                                         (3)   The constitution of the Academic Council and the                                                    term of office of its members shall be such as may be                                                          prescribed.

 

The Planning Board    20.  (1) There shall be constituted a Planning Board of the                                                  University which shall be the principal planning                                                       body of the University and also be responsible for                                                          monitoring the development of the University.

                                          (2)  The constitution of the Planning Board, the term of                                                             office of its members and its powers and functions                                                   shall be such as may be prescribed.

 

The Board of               21.  (1) The Board of Affiliation shall be responsible for Affiliation                          admitting colleges and institutions to the privileges of                                             the University.

                                           (2) The constitution of the Board of Affiliation, the term                                                           of office of its members and its powers and functions                                                           shall be such as may be prescribed.

                                   

The Schools of                        22.  (1) There shall be such number of Schools of Studies as Studies                                               the University may determine from time to time.

                                          (2)  The constitution, powers and functions of the                                                                       Schools of Studies shall be such as may be                                                                prescribed.

 

The Finance                23.       The constitution, powers and functions of the Finance Committee                          Committee shall be such as may be prescribed.

 

           

Other authorities        24.       The constitution, powers and functions of the other                                                             authorities which may be declared by the Statutes to                                                           be the authorities of the University, shall be such as                                                     may be prescribed.

 

Statutes                       25.       Subject to the provisions of this Act, the Statutes                                                    may provide for all or any of the following matters,                                                   namely :-

                                         (a)   the constitution, powers and functions of the                                                                        authorities and other bodies of the University, as                                                     may be found necessary to be constituted from time                                                             to time;

                                          (b)  the election and continuance in office of the members                                             of the authorities and bodies of the University, the                                                  filling up of vacancies of members and all other                                                   matters relating thereto which the University may                                                            deem necessary or desirable to provide;

                                         (c)   the manner of appointment of the officers of the                                                       university, terms and conditions of service, their                                                     powers and duties and emoluments;

                                          (d)  the manner of appointment of teachers of the                                                                       University, other academic staff, and other                                                               employees and their emoluments;

                                          (e)  the manner of appointment of teachers and other                                                     academic staff working in any other university for a                                                             specified period for undertaking a joint project, their                                      terms and conditions of service and emoluments;

                                          (f)   the terms and conditions of service of the

                                                (i)         teachers and other members of the academic                                                                       staff appointed by the University;

                                                (ii)        teachers and other members of the academic                                                                       staff appointed by any college or institution;                                                                         and

                                                (iii)       other employees whether appointed by the                                                               University or any college or institution;

                                         (g)   the constitution of the pension or provident fund and                                                           the establishment of an insurance scheme for the                                                    benefit of the employees of the University and those                                                   of colleges and institutions;

                                          (h)  the principles governing the seniority of employees of                                            the University, colleges and institutions;

                                          (i)   the procedure for any appeal by an employee or a                                                    student of the University;

                                          (j)   conferment of honorary degrees;

                                          (k) institution of fellowships, scholarships, studentships,                                                           medals and prizes and other incentives;

                                          (l)   maintenance of discipline among the employees of                                                   the University, and the employees of colleges and                                                   institutions;

                                         (m)  establishment of chairs, schools of studies,                                                               departments, colleges and institutions;

                                         (n)   the conditions under which colleges and institutions                                                            may be admitted to the privileges of the University                                                             and the conditions under which such privileges may                                                       be withdrawn;

                                          (o)  management, supervision and inspection of colleges                                                           and institutions established and maintained by the                                                   University;

                                          (p)  constitution of governing bodies of colleges and                                                      institutions admitted to the privileges of the                                                                         University and the supervision and inspection of                                                            such colleges and institutions;

                                         (q)   the extent of the autonomy which a college or                                                                      institution declared as an autonomous college or                                                     institution may be exercised;

                                           (r) the delegation of powers vested in the authorities or                                                           officers of the University;

                                           (s) all other matters which, by or under this Act, are to                                                             be, or may be, provided for by the Statutes.

 

Statutes how made      26.  (1) The first Statutes shall be those made by the                                                                        Government with the prior approval of the                                                               Chancellor within thirty days of the notification of                                                           this Act.

                                           (2) The Board of Management may, from time to time,                                                             make new or additional Statutes or may amend or                                                    repeal the Statutes referred to in sub-section (1):

 

                                                Provided that the Board of Management shall not                                                    make, amend or repeal any Statutes affecting the                                                     status, powers or constitution of any authority has                                                        been given a reasonable opportunity of expressing its                                                             opinion in writing on the proposed changes and any                                                             opinion so expressed within the time specified by the                                                          Board of Management.

 

                                         (3)   Every new Statutes or addition to the Statutes or any                                                          amendment or repeal thereof shall require the                                                         approval of the Chancellor, who may assent thereto                                                        or withhold his assent or remit it to the Board of                                                            Management for reconsideration in the light of the                                                 observations, if any, made by him.

                                         (4)   A new Statute or a Statute amending or repealing an                                                           existing Statute shall not be valid unless it has                                                         received the assent of the Chancellor:

           

                                                Provided that if the Chancellor does not convey his                                                             decision within ninety days of the reference received                                                          by him, the Chancellor shall be deemed to have given                                      his assent to the proposal.

 

                                         (5)   Notwithstanding anything contained in the foregoing                                                           sub-sections, the Chancellor may make new or                                                        additional Statutes or amend or repeal the Statutes                                                      referred to in sub-section 91), during the period of                                                    three years immediately after the commencement of                                                             this Act.

 

Ordinances                 27.  (1) Subject to the provisions of the Act and the Statutes,                                                          the Ordinances may provide for all or any of the                                                       following matters, namely:-

                                                (i)         the admission of students, the courses of                                                                  study and the fees therefore, the qualifications                                                         pertaining to the award of degrees, diplomas,                                                                     certificates and other academic distinctions,                                                                the conditions for the grant of fellowships                                                                 and awards and the like;

                                                (ii)        the conduct of examinations, including the                                                                terms and conditions of office and                                                                              appointment of examiners;

                                                (iii)       the conditions of residence of students and                                                              their general discipline;

                                                (iv)       the management of colleges and institutions                                                                         maintained by the University;

                                                (v)        the produce for the settlement of disputes                                                                between the employees and the University, or                                                                     between the students and the University;

                                                (vi)       the procedure for the settlement of disputes                                                                        between the employees or students of a                                                                   college or an institution and its governing                                                                body;

                                                (vii)      the procedure for any appeal by an aggrieved                                                           employee or a student of a college or an                                                                   institution;

                                                (viii)     maintenance of discipline among the students                                                                      of the University, colleges and institutions;

                                                (ix)       regulation of the conduct and duties of the                                                                employees of the University, colleges an                                                                  institutions, and regulation of the conduct                                                                 of the students of the University and of                                                              colleges and institutions;

                                                (x)        the categories of misconduct for which action                                                                       may be taken under this Act or the Statutes                                                                         or the Ordinances; and

                                                (xi)       any other matter which, by this Act or the                                                                 Statutes, is to be, or may be, provided for by                                                                        the Ordinances.

                                                (xii)      the categories of misconduct for which action                                                                       may be taken under this Act or the Statutes                                                                         or the ordinances; and

                                                (xiii)     any other matter which, by this Act or the                                                                 Statutes, is to be, or may be, provided for by                                                                        the Ordinances.

                                         (2)   The first ordinances shall be made by the Vice                                                         Chancellor with the prior approval of the                                                                  Government and the Ordinances so made may be                                                        amended, repealed or added to at any time by the                                                      Board of Management in such manner as may be                                                     prescribed.

 

Regulations                 28.       The authorities of the University may make                                                                         Regulations consistent with this Act, the Statutes and                                                         the Ordinances, in the manner prescribed by the                                                           Statutes for the conduct of their own business and                                                           that of the committees, if any, appointed by them                                                             and not provided for by this Act, the Statutes or the                                                            Ordinances.

 

 

 

 

Annual Report                        29. (1)  The annual report of the University shall be                                                                         prepared under the directions of the Board of                                                          Management which shall include, among other                                                         matters, the steps taken by the University towards                                                        the fulfilment of its objects.

                                          (2)  The annual report so prepared shall be submitted to                                                           the Chancellor by such date as may be prescribed.

                                           (3) A copy of the annual report, as prepared under sub-                                                            section (1) shall also be submitted to the Government                                                         which shall, as soon as may be, cause the same to be                                                           laid before the Legislative Assembly of Delhi.

 

Annual accounts         30.  (1) The annual accounts and the balance sheet of the                                                    University shall be prepared under the direction of                                                  the Board of Management and shall, atleast once                                                  every year at intervals of not more than fifteen                                                  months, be audited by the Comptroller and Auditor                                                             General of India or such person or persons as he                                                     may authorise in this behalf.

                                         (2)   A copy of the accounts together with the audit report                                                          shall be submitted to the Chancellor and the Court                                                  along with the observations, if any, of the Board of                                                        Management.

                                          (3)  Any observation made by the Chancellor on the                                                       annual accounts shall be brought to the notice of the                                                           Court and the views of the court, if any, shall after                                                        being considered by the Board of Management, be                                                         submitted to the Chancellor.

                                          (4)  A copy of the accounts together with the audit                                                         report, as submitted to the Chancellor, shall also be                                                            submitted to the Government, which shall, as soon as                                                   may be, cause the same to be laid before the                                                                   Legislative Assembly of Delhi.

 

Conditions of              31.  (1) Every employee of the University shall be appointed service of employees                        under a written contract and such contract shall not                                                             be inconsistent with the provisions of this Act, the                                                       Statutes and the Ordinances.

                                         (2)   The contract referred to in sub-section (1) shall be                                                  lodged with the University and a copy thereof shall                                                  be furnished to the employee concerned.

 

Tribunal of                  32.  (1) Any dispute arising out of a contract of employment Arbitration                             referred to in section 31 between the University and                                                           the employee shall be referred to a Tribunal of                                                   Arbitration which shall consist of one member                                                    nominated by the Board of Management, one                                                                       member nominated by the employee concerned and                                                            an umpire to be nominated by the Chancellor.

                                          (2)  Every such reference shall be deemed to be a                                                                      submission to arbitration on the terms of this section                                                          within the meaning of the Law of Arbitration as in                                                    force, and all the provisions of that Law, with the                                                         exception of section 2 thereof, shall apply                                                                accordingly.

                                         (3)   The procedure for regulating the work of the                                                                       Tribunal of Arbitration shall be such as may be                                                        prescribed.

                                         (4)   The decision of the Tribunal of Arbitration shall be                                                  final binding on the parties, as the parties, and no                                                    suit shall lie in any court in respect of any matter                                                            decided by the Tribunal.

 

Provident or                33.  (1) The University shall constitute for the benefit of its

pension Funds                                    employees such as provident fund or pension fund or                                                          provide such insurance schemes as it may deem fit in                                                          such manner and subject to such conditions as may                                                             be prescribed.

                                          (2)  Where such provident or pension fund has been so                                                             constituted, the Government may declare that the                                                   provisions of the Provident Fund Act, 1925 shall                                                           apply to such funds, as if it were a Government                                                    Provident Fund.

 

Disputes as                 34.       If any question arises as to whether any person has to the constitution                  been duly elected or appointed as, or is entitled to be, of the University                a member of any authority or other body of the authorities and bodies                       University, the matter shall be referred to the                                                               Chancellor whose decision thereon shall be final.

 

Filling of casual           35.       All the casual vacancies among the members (other vacancies                               then ex-officio members) of any authority or other                                                   body of the University shall be filled, as soon as may                                                      be convenient, by the person or body who appoints,                                                     elects or co-opts the members whose place has                                                       become vacant and any person appointed, elected or                                                           co-opted to a casual vacancy shall be a member of                                                   such authority or body for the residue of the term for                                           which the person whose place he fills would have                                                           been a member.

 

Proceedings of the      36.       No act or proceedings of any authority or other body University authorities or             shall be invalidated merely by reason of the existence bodies not invalidated by   of any vacancy or vacancies among its members.

vacancies.

 

Protection of action    37.       No suit or other legal proceeding shall lie in any taken in good faith                       court against the University or against any authority,                                               officer or employee of the University for anything                                                        which is in good faith done or intended to be done in                                                            pursuance of the provisions of this Act or the                                                                         Statutes or the Ordinances.

 

Mode of proof of         38.       A copy of any receipt, applications, notice, order, University record                       proceedings, resolution of any authority or committee                                             of the University, or other documents in the                                                                      possession of the University, or any entry in any                                                       register duly maintained by the University, if                                                                        certified by the Registrar so designated shall,                                                                      notwithstanding anything contained in the Indian                                                     Evidence Act, 1872 or in any other law for the time                                                   being in force, shall be admitted as evidence of the                                                 matters and transactions specified therein, where the                                                          original thereof would, if produced, have been                                                          admissible in evidence.

 

Power to remove        39.       If any difficulty arises in giving effect to the difficulties                                provisions of this Act, the Government may, by                                                       order, published in the official Gazette, make such                                                          provisions, not inconsistent with the provisions of                                                   this Act, as appear to it to be necessary or expedient                                                          for removing the difficulty:

 

                                                Provided that no such order shall be made under this                                              section after the expiry of three years from the                                                        commencement of this Act.

 

Transitional                 40.       Notwithstanding anything contained in this Act and provisions                                the Statutes -

                                                (a)        the first Vice-Chancellor, the first Registrars                                                                       and the Controller of Finance shall be                                                                       appointed by the Chancellor and they shall                                                               be governed by the terms and conditions of                                                                service specified by the Statutes;

                                                (b)        the first Court and the first Board of                                                                                     Management shall consist of not more then                                                              twenty five members and eleven members                                                               respectively who shall be nominated by the                                                                   Councillor and shall hold office for a term of                                                                     three years; and

                                                (c)        the members of the first Planning Board shall                                                          be nominated by the Chancellor and shall                                                                 hold office for a term of three      years.

 

Completion of courses           41.       Notwithstanding anything contained in this Act, or of studies of the                                     in the Statutes or in the Ordinances, any student of a University of Delhi in                       college or institutions, who, immediately before the colleges or institutions                      admission of such college or institution to the affiliated to the University        privileges of the University, was studying for a                                                  degree, diploma or certificates of the University of                                                  Delhi, shall be permitted by the University to                                                                       complete his course for that degree, diploma or                                                       certificate, as the case may be, and the University                                                        and such college or institution shall provide for the                                                            instruction and examination of such student in                                                         accordance with the syllabus of studies of the                                                                       University of Delhi.

 

 

Statutes published      42.  (1) Every Statutes and Ordinance made under this Act and Ordinances to be             shall be in the Official Gazette.

published in the official      (2)            Every Statutes and Ordinance made under this Act            

Gazette and to be laid             shall be laid, as soon as may be after it is made,

before the Legislature                        before the House of the Legislative Assembly of Delhi                                           while it is in session for a total period of thirty days                                                             which may be comprised in one session immediately                                                           following session or the successive sessions aforesaid,                                                           the House agrees in making any modification in the                                                           Statutes or Ordinance or the House agrees that the                                                            Statute or Ordinance should not be made, the                                                          Statute or the Ordinance shall thereafter have effect                                                           only in such modified form or be of no effect, as the                                                             case may be; so however,, that any such modification                                                          or annulment shall be without prejudice to the                                                  validity of anything previously done under that                                                          Statutes or Ordinance, as the case may be.

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