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Citedby 10 docs - [View All]
K.L.E. Society And Anr. vs Rajiv Gandhi University Of Health ... on 11 November, 2002
Yellalinga Education Trust And ... vs State Of Karnataka And Others on 21 November, 2000
Sri Rajiv Gandhi College Of Dental ... vs The Registrar, Rajiv Gandhi ... on 15 September, 1997
Kumari R. Shubha Sangeetha vs Rajiv Gandhi University Of Health ... on 25 September, 1998
K.R. Divya Shree And Others vs Rajiv Gandhi Health University, ... on 31 July, 1998

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Central Government Act
Section 5 in The Rajiv Gandhi University Act, 2006
5. Objects of the University.- The objects of the University shall be to disseminate and advance knowledge by providing instructional and research facilities in such branches of learning as it may deem fit; to make provisions for integrated courses in humanities, natural and physical sciences, social sciences, forestry and other allied disciplines in the educational programmes of the University; to take appropriate measures for promoting innovations in teaching- learningprocess, inter- disciplinary studies and research; to educate and train manpower for the development of the State of Arunachal Pradesh; and to pay special attention to the improvement of the social and economic conditions and welfare of the people of that State, their intellectual, academic and cultural development.