Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

Karnataka HC Directs to Comply with UGC (Institutions Deemed to be Universities) Regulations, 2016 - (03 Dec 2021)

EDUCATION

Karnataka High Court has directed the University Grants Commission (UGC) and the Central Government to comply with the mandate of the UGC (Institutions Deemed to be Universities) Regulations, 2016, on the issue of legality of transferring the city-based Rajarajeswari Medical College and Hospital (RRMCH) to the Dr. MGR Educational and Research Institute, a Chennai-based deemed-to-be university.

Tags : KARNATAKA HIGH COURT   UGC (INSTITUTIONS DEEMED TO BE UNIVERSITIES) REGULATIONS   2016  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved