University can only Grant Degrees which have been Specified by UGC- Supreme Court

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October 25, 2018

Case name: Nehru Gram Bharati University v. State of U.P. & ors.

Brief Facts of the case- In the instant case, the Appellant University assailed High Court’s order, whereby the High Court had held statutory guidelines had not been followed by the Appellant and by referring to the provisions of Sections 2, 3 and 4 of the Guidelines framed by the UGC under the UGC Act and to the grant of status of Deemed University it was held that in view of Section 22, a University can only grant such degrees which have been specified by the UGC in the Official Gazette and that BTC is not one of the degrees mentioned therein.

The Appellants in the case contended that after it became Deemed University by virtue of notification, Deemed University had right to hold examinations on its own as it became the ‘examining body’ for BTC Course.

Bench’s Verdict

The Two-Judge Bench of the Supreme Court dismissed the appeal in view of the following observations in the case:

  • That merely because the college was conferred the status of Deemed University, these conditions did not cease to apply as BTC is not one of the degrees mentioned in the degrees specified by the UGC in the Official Gazette and that insofar as BTC is concerned, it would still be governed by the NCTE Act and regulations.
  • That the Deemed University has later on fulfilled the conditions and got recognition from NCTE in respect of BTC Course itself but it has happened only from the year 2012 onwards.
  • That mere grant of permission by NCTE does not amount to automatic affiliation for running the BTC Course, until and unless the institution fulfills the norms which are prescribed by the NCTE.

The entire case can be accessed here.