NATIONAL COUNCIAL FOR TEACHER EDUCATION Vs. COMMITTEE OF MANAGEMENT
LAWS(SC)-2006-3-61
SUPREME COURT OF INDIA
Decided on March 07,2006

NATIONAL COUNCIL FOR TEACHER EDUCATION Appellant
VERSUS
COMMITTEE OF MANAGEMENT Respondents





Cited Judgements :-

ASSOCIATION OF CABIN HOLDERS OF KARCHELIA VS. STATE OF GUJARAT [LAWS(GJH)-2006-8-45] [REFERRED TO]
RAMESHBHAI CHATURBHAI VASAVA VS. STATE OF GUJARAT THRO SECRETARY [LAWS(GJH)-2012-4-22] [REFERRED TO]
RAJIV KUMAR VS. STATE OF U P [LAWS(ALL)-2007-3-54] [REFERRED TO]
STATE OF WEST BENGAL VS. MOHAN CHANDRA PAL [LAWS(CAL)-2008-2-33] [REFERRED TO]
PRIYANKA PRABHAKAR JAGE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-7-102] [REFERRED TO]
PONDICHERRY ENGINEERING COLLEGE VS. A MUTHURAMALINGAM [LAWS(MAD)-2008-8-90] [REFERRED TO]
BAR COUNCIL OF INDIA VS. SAVEETHA INSTITUTE OF MEDICAL AND TECHNICAL SCIENCES [LAWS(MAD)-2007-11-565] [REFERRED TO]
NANCY COLLAGE OF EDUCATION PATIALA VS. NATIONAL COUNCIL FOR TEACHER EDUCATION [LAWS(P&H)-2008-10-1] [REFERRED TO]
JAGAT SINGH AND ANR. VS. STATE OF UTTARANCHAL, THROUGH SECRETARY EDUCATION (BASIC) AND ANR. [LAWS(UTN)-2006-6-31] [REFERRED TO]
S.P. SARKAR VS. UNION OF INDIA [LAWS(CA)-2014-9-42] [REFERRED TO]
RAMESH KAVADI R.K. AND ORS. VS. REGISTRAR, VISVESVARAYA TECHNOLOGICAL UNIVERSITY AND ORS. [LAWS(KAR)-2015-11-80] [REFERRED TO]
SMT. NUTAN SRIVASTAVA VS. STATE OF UTTARANCHAL THROUGH SECRETARY EDUCATION DEPARTMENT GOVERNMENT OF UTTARANCHAL, AT DEHRADUN AND OTHERS [LAWS(UTN)-2006-8-90] [REFERRED TO]
SUVODEEP CHAKRABORTY VS. BOARD OF TRUSTEES OF INDIAN MUSEUM AND ORS [LAWS(CAL)-2018-7-97] [REFERRED TO]
ORIENTAL COLLEGE OF TEACHER EDUCATION VS. REGIONAL DIRECTOR NATIONAL COUNCIL FOR TEACHER EDUCATION [LAWS(KER)-2020-9-551] [REFERRED TO]


JUDGEMENT

S.B. Sinha, J. - (1.)Leave granted.
(2.)The first respondent herein is an institution which imparts teachers education. The appellant is a statutory body. It was created under the National Council for Teacher Education Act, 1993 (the Act, for short). The Act was enacted with a view to achieve a planned and co-ordinated development of the teacher education system throughout the country, regulate and provide maintenance of norms and standards in the teacher education system and for matters connected therewith. The appellant-Council was constituted in terms of Section 3 of the said Act.
(3.)Sub-section (1) of Section 14 of the Act reads as under :
"14(1). Every institution offering or intending to offer a course or training in teacher education on or after the appointed day, may, for grant of recognition under this Act, make an application to the Regional Committee concerned in such form and in such manner as may be determined by regulations :

Provided that an institution offering a course or training in teacher education immediately before the appointed day, shall be entitled to continue such course or training for a period of six months, if it has made an application for recognition within the said period and until the disposal of the application by the Regional Committee."



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