हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / HC expounds: Teachers cannot pursue Full Time Course while Teaching without prior permission from University or College

HC expounds: Teachers cannot pursue Full Time Course while Teaching without prior permission from University or College

August 19,2018:

Madras HC while deprecating the practice of a teacher or professor pursuing a full time course while simultaneously working as a faculty member has expounded that it cannot be permitted without prior permission from University or College concerned.

Madras High Court
Madras High Court

HC Bench stated that,”The university/institution and the recognition authorities must ensure that no teacher/professor is permitted to do the full time course without obtaining prior permission from the University/College”.

HC Bench headed by Justice S Vaidyanathan stated that,”Otherwise, that will give a wrong signal and that for the sake of convenience, the student may be asked to be a Professor for the purpose of showing the strength and the institution may get the approval/recognition from AICTE and simultaneously allow them to study full time course. This practise is deprecated”.

HC Bench while upheld decision of Controller of Examinations, who nullified all exams in which a woman faculty member of S A Polytechnic College appeared.

Petitioner P Shanmughavalli submitted that she got admission for a two-year Mechanical Engineering course in Anna University for the 2014-16 academic year and got employed as a lecturer in the College, during which she applied for leave to appear for four semester examinations.

She was relieved from the post by in 2015 and issued a show cause notice for alleged violation of rules on the grounds that she was working as a teaching faculty on a full-time basis while at the same time pursuing the course.

Petitioner, in her reply, stated she had to take the semester examinations.

Controller of Examinations in an April 2017 order nullified all the examinations taken by the petitioner.

Shanmughavalli then moved the High Court, which dismissed her petition, noting that she had joined course in 2014 and applied for leave in the midst of the course.

HC Bench stated that,”Even thereafter, without any sanction/permission, she continued the course”.

The degree, if any obtained, is void, HC Bench added and directed the petitioner to re-do the course afresh.

Facebook Comments

 
Related tags :
 
Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

TOI

Acheche DIn Acheche Din     pic by sify

Hindu

IBN IBN

Job Hazards

TOI

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

TOI

Hindu ALL_1_Theme_01A_24_2383617g

Hindu

Belts are for Dogs Belts are for Dogs Hindu Cartoon

TOI

Hindu Hindu

Delivery Boy Delivery Boy                    by Satish Time to straighten up Time to straighten up                pic by TOI Demonitisation Diaries Demonitisation Diaries                                                       by sify

Hindu

pinterest

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu

Hindu

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Let Justice Be Let Justice Be TOI Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Hindu

Hindu

Hindu

State of Affairs Women Safety: State of Affairs             pic by mangal Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] TOI

TOI

Missing the Point Missing the Point pic by english blog Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

TOI

Four Pillars of Democracy Four Pillars of Democracy             by Satish

TOI

Soaring of Oil Prices pic by indiaone America First Walk Your own Talk Alligator vs Litigator Alligator vs Litigator

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

[caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Hindu Hindu 150425_-_farmers_a_2384764f

Hindu

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   TOI

Hindu Hindu

TOI Hindu Hindu TOI TOI If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

Hindu

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu Hindu State of Two Nations State of Two Nations               pic by sandeep

TOI

 
 
 

Check Also

Kashmir separatist leaders

Security of five Kashmir separatist leaders withdrawn over Pulwama attacks, they say ‘we don’t need it’

February 17, 2019: They said that it was the government that insisted on keeping the personnel based on what they said was their assessment of threat perception. The Jammu & Kashmir administration has withdrawn the security of five separatist leaders ...

Leave a Reply

Your email address will not be published. Required fields are marked *