RULE 3: TERM OF OFFICE OF THE MEMBERS OF THE COMMITTEE


The terms of office of a member shall be such as in the opinion of the Central Government is necessary for preparation and submission of statements mentioned underSec. 9-and completion of the tasks mentioned under Sec. 10-and the Central Government may, at the time of constitution of a Committee, fix such terms and may, from time to time, extend it as circumstances may require.



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