Kerala High Court: Bail Application Allowed on Ground of Procedural Infraction by Detecting Officer  ||  Delhi High Court: First-Come-First-Serve Criteria Under Election Symbols Order, 1968 Upheld  ||  SC: Open Schools Recognized by CBSE Shall be Recognized by National Medical Council For NEET  ||  MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe    

Madras High Court Asks Anna University on Discontinuation of Two M. Tech Courses - (03 Feb 2021)

EDUCATION

Madras High Court has granted a day’s time to Anna University to explain the rationale behind its decision to not offer M.Tech (Biotechnology) and M.Tech (Computational Biology) courses during the academic year 2020-21 just because there was a dispute between the Centre and the State government in following the reservation policy.

Tags : MADRAS HIGH COURT   DISCONTINUATION OF TWO M. TECH COURSES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved