RULE 2: DEFINITION


In these rules, unless the context otherwise requires,-

(a) "Act" means the Asiatic Society Act, 1984 (5 of 1984) :

(b) "Chairman" includes any person appointed by whatever designation to conduct the

proceedings of the Committee;

(c) "Committee" means a Committee constituted under Sec. 9 or the Committee constituted under Sec. 10;

(d) "Council" means the Council of the Asiatic Society, Calcutta :

(e) "Member" means a member of the Committee;

(f) "President" means the-President of the Asiatic Society, Calcutta and its council;

(g) "Section" means a section of the Act; and

(h) "Society" means the Asiatic Society, Calcutta.



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