RULE 2: DEFINITIONS


In these rules, unless the context otherwise requires,-

(a) "Act" means the Bureau of Indian Standards Act, 1986 (63 of 1986);

(b) "Advisory Committee" means an Advisory Committee constituted by the Bureau under subsection (1) of Sec. 5-;

(c) "applicant" means a person who has applied to the Bureau for a licence;

(d) "committee" means a technical committee constituted by the Bureau under sub-section (3) of Sec. 5-and includes a division council, sectional committee, sub- committee, panel or any other committee;

(e) "Director-General" means Director-General of the Bureau;

(f) "form" means a form set out in the Appendix hereto;

(g) "licence" means a person to whom a licence has been granted under the Act;

(h) "President" means the President of the Bureau;

(i) "section" means a section of the Act;

(j) "Vice-President" means the Vice-President of the Bureau;

(k) "year" means the financial year commencing on the first day of April;

(l) words and expressions used in the rules and not defined but defined in the Act shall have the meanings respectively assigned to them in the Act.

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