National Sports University Act, 2018 [highlights]

The National Sports University Act, 2018 was notified 17-08-2018, as assented to by the President on the same date, to be effective from 31-05-2018. The legislature enacted this Act with the prime objective of incorporating a National Sports University in the State of Manipur, which aims at promoting sports education in the areas of sports sciences, sports technology, sports management and sports coaching besides functioning as the national training centre for select sports disciplines by adopting best international practices and for matters connected therewith or incidental thereto.

Highlights of the Act:

  • Establishment of the University:  S. 3 of the Act talks about the establishment of the National Sports University, to be headquartered in Manipur.  It may establish outlying campuses, colleges, or regional centres.
  • Important functions that the University shall undertake would include:
  1. Undertake research on physical education,
  2. Strengthen sports training programmes, and
  3. Collaborate internationally in the field of physical education, among others.
  • Key powers and functions of the University include:
  1. Prescribing courses of study and conducting training programmes,
  2. Granting degrees, diplomas, and certificates,
  3. Providing facilities through a distance education system, and
  4. Conferring autonomous status on a college or an institution.
  • The University to have the following authorities:
  1. The Court, which will review the policies of the University and suggest measures for its development,
  2. The Executive Council, which will be the principal executive body (responsible for all administrative affairs of the University),
  3. The Academic and Activity Council, which will supervise academic policies,
  4. The Board of Sports Studies, which will approve the subjects for research and recommend measures to improve standards of teaching, and
  5. The Finance Committee, which will examine proposals related to creation of posts and recommend limits on the expenditure of the University.  Additional authorities may be declared through statutes.
  • Members of the Council will be nominated by the Central Government and hold the office for 2 years. The members will include:
  1. Vice-Chancellor (appointed by the Central Government)
  2. Joint Secretary, Ministry of Youth Affairs and Sports, and
  3. Four persons from amongst eminent sports persons and distinguished coaches.
  • Key functions of the Council include:
  1. creating academic posts and their appointment,
  2. managing the revenue and property of the University,
  3. managing and regulating the finances of the University, and
  4. partnering with industry and non-government agencies to advance knowledge.
  • The Schedule to the Ordinance contains statutes.  These statutes specify the establishment, composition, and powers of various authorities such as the Chancellor, Vice-Chancellor, and Dean of Schools.  The Executive Council may make additional statutes, amend specified statutes, or repeal these statutes.  Any such action will require the approval of the central government.
  • The Central Government will review and inspect the functioning of the University.  The Executive Council may take action based on the findings of the inspection.  If no action is taken within a reasonable time period, the central government may issue binding directions to the Council.  The central government may annul any proceeding of the University which is not in conformity with the Ordinance.
  • The University will maintain a Fund. The following amounts will be credited to the Fund:
  1. contributions by the central government, state governments, or the University Grants Commission,
  2. loans, gifts, and donations,
  3. income from fees, and
  4. amounts received from any other source.  Funds will be invested based on the recommendations of the Finance Committee.
  • Dispute and appeals:  Any student or candidate whose name has been removed from the rolls of the University and who has been barred from appearing for examinations may appeal to the Executive Council.  The Council may confirm, modify, or reverse the decision.

Any dispute arising out the disciplinary action taken by the University against a student may be referred to a Tribunal of Arbitration (at the request of the student).  Disputes arising out of the contract between an employee and the University may also be referred to a Tribunal.

Join the discussion

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