Delhi High Court asks CAG to submit audited accounts of 25 private schools

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Delhi High Court asks CAG to submit audited accounts of 25 private schools. A  division bench of Justice A K Sikri and Justice Sidhharth Mridul on Monday asked the Comptroller and Auditor General (CAG) to place before it the report prepared last year after auditing the accounts of the schools where the CAG had found the fee hike unjustified reports the Times of India


The CAG has to produce the report by July 16. HC order came while hearing a petition filed by the parents association, challenging the city government’s decision to allow private unaided schools to hike tuition and development fees. Appearing for the parents’ association, advocate Ashok Aggarwal informed the bench about the CAG report, prepared after auditing the financial records of the schools. The counsel argued there was no need for hiking the tuition fees as the schools have surplus money in their accounts as per the CAG report.

The bench was hearing a PIL filed by Delhi Abhibhavak Sangh, Social Jurists, an NGO, and Faith Academy Parent’s Association and sought quashing of the notification issued by the Directorate of Education (DoE) on February 11 last year permitting the schools to hike tuition and development fees with retrospective effect from January 1, 2006. According to the notification, for every Rs 500 in tuition fees, there will be Rs 100 increase monthly.

Seeking quashing of the notification, the petitioners said the decision of the DoE was not rational or legal and the government allowed them to go for hike without examining the financial record of the schools as to whether such schools really required an increase in fees.

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