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Madras HC: Teachers Who Unqualified TET Cannot Continue Service in Schools - (08 Apr 2022)

EDUCATION

Madras High Court has observed that it is compulsory for the teachers, who did not possess the minimum qualification of pass in Teacher Eligibility Test prior to Right to Education Act, 2009 to acquire the same within the period of nine years otherwise they would not be entitled to continue their service in the schools/educational institutions.

Tags : MADRAS HIGH COURT   TEACHER ELIGIBILITY TEST   RIGHT TO EDUCATION ACT   2009   NINE YEARS  

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