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Mad. HC: State Can Impose Cap on Minority Student Intake in Minority Educational Institution - (03 Oct 2023)

EDUCATION

Madras High Court while observing that reservation for SC/ST or OBC would not apply to Minority Institutions, has held that State Government would be within its Right to impose the threshold cap of admitting students from the Minority Community to 50%.

Tags : MADRAS HIGH COURT   MINORITY EDUCATIONAL INSTITUTION   RESERVATION  

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