CITATION CODES

CASE NO.

CWP No. 355 of 2013

ACTS

clause (n) of section 2 imparts pre-school education, the provisions of clauses (a)

provision of Commission for Protection of Child Rights Act, 2005.2.

provision of Commission for Protection of Child Rights Act, 2005,

Mental Retardation and Multiple Disabilities Act, 1999 (44

determine.10. Sections 2(n), 3, 6, 8 and 12 of the 2009 Act

Education Himachal Pradesh Rules, 2013 (First Amendment)

provisions of Section 12 of RTE Act, 2009 and Rules

sub-clause (i) of clause (n) of section 2:Provided

provisions of the Constitution and 2009 Act,

notification.23. Section 38 confers the rule

clause (1) of Article 30 of the Constitution

clause (5) of Article 15 of the Constitution,

clause (1) of Article 30 of the Constitution

Section 12(1)(c) read with Section 2(n)(iii)

Section 12(1)(b) read with Section 2(n)(iii)

provisions of Section 12(1)(c). Section 12

Article 21 and 21-A of the Constitution.

Section 12(1)(c) read with Section 2(n)(iv),

Section 12(1)(c) read with Section 2(n)(iv),

sub-clause (A) of clause (ee) of section 2

sub-clause (ii) of clause (n) of section 2

Education, Himachal Pradesh Rules, 2011

sub-clause (i) of clause (n) of section 2

Section 12(2) read with Section 2(n)(iv),

Education, Himachal Pradesh Rules, 2011,

Article 19(1)(g) of the Constitution,

2009 Act in terms of Section 19(2)

Article 21-A of the Constitution

Article 30(1) of the Constitution

Article 30(1) of the Constitution

provisions of Section 12(1)(c).17.

Participation) Act, 1995:Provided

Section 12(1)(c) of the 2009 Act

Article 21-A and the 2009 Act

provisions of Section 12(1)(c)

provisions of Section 12(1)(c)

Section 18(3) of the 2009 Act.

Section 12(2) of the 2009 Act

provisions of Section 12(1)(c).

sub-section (1) of Section 21,

Section 31, the Commissions

clause (c) of sub-section (1)

education.10. Section 3(2)

Sections 12(1)(c) and 12(2)

authority.16. Section 13

Rule 4(1) of the Rules.(b)

Section 2(d) of 2009 Act,

education.12. Section 4

school.19. Section 22(1)

Rule 4(1) of the Rules

provision of Rule 9.(d)

Act. [See Section 19(2)].

child.17. Section 18

Education Act, 2009

Section 19(5).18.

Section 12(1)(c).

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c).

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 12(1)(c)

Section 2(n)(i)

Rule 12(1)(c)

section 6;(c)

section 4;(f)

Section 2(e)

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Smt Namita Maniktala v. State of HP and others
Himachal Pradesh High Court (30 Aug, 2016)