RULE 5: STAFF


(1) The Central Government may appoint a Secretary to the Committee and such other staff as it may think necessary, and fix the salaries and allowances payable to them and specify their conditions of service.

(2)

(i) The Secretary shall be the Chief Executive Officer of the Committee. He may attend the meetings of such Committee but shall not be entitled to vote at such meetings.

(ii) The Secretary shall assist the Chairman in convening meetings and shall keep a record of the minutes of such meetings and shall take necessary measures to carry out the decisions of the Committee.



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