• Introduced
    Rajya Sabha
    Mar 11, 2008
    Gray
  • Passed
    Lok Sabha
    Apr 25, 2008
    Gray
  • Passed
    Rajya Sabha
    Oct 23, 2008
    Gray
There are provisions in the Acts of the Central Universities for laying of the annual reports and audited accounts before both Houses of Parliament in order to apprise Parliament of the working and finances of the Central Universities except in the Banaras Hindu University Act, 1915, the Delhi University Act, 1922, the Jawaharlal Nehru University Act, 1966, the North-Eastern Hill University Act, 1973 and the University of Hyderabad Act, 1974. It is, therefore, necessary to incorporate provisions in the aforesaid Acts for the purpose of making obligatory the laying of the annual reports and audited accounts before both Houses of Parliament.
  • The Central Universities Laws (Amendment) Bill, 2008 was introduced in the Rajya Sabha on March 11, 2008. The Bill was introduced by the Ministry of Human Resource Development.  The Bill amends five Acts: The Banaras Hindu University Act, 1915; The Delhi University Act, 1922; The Jawaharlal Nehru University Act, 1966; the North Eastern Hill University Act, 1973; and The University of Hyderabad Act, 1974.
  • Several central universities have been established by Acts of Parliament.  These provide for laying the annual reports and audited accounts before both Houses of Parliament. These provisions were not provided in the five Acts being amended by this Bill.
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    The Bill seeks to incorporate provisions in these Acts to make obligatory the laying of annual reports and audited accounts of these five universities before both Houses of Parliament.