Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE
  RULE 2: DEFINITIONS
  RULE 3: CONSTITUTION OF THE BOARD
  RULE 4: APPOINTMENT OF COMMITTEES
  RULE 5: TERM OF OFFICE OF MEMBERS
  RULE 7: CHANGE OF ADDRESS
  RULE 8: RESIGNATION
  RULE 9: REMOVAL OF MEMBERS
  RULE 10: ABSENCE FROM INDIA
  RULE 11: VICE CHAIRMAN
  RULE 12: FUNCTIONS OF THE COMMITTEES
  RULE 13: MEETING OF THE BOARD
  RULE 14: POWER TO CALL MEETINGS
  RULE 15: QUORUM
  RULE 16: ABSENCE FROM MEETINGS OF A COMMITTEE
  RULE 17: FILLING OF CASUAL VACANCIES
  RULE 18: PRESIDING OVER MEETINGS
  RULE 19: AGENDA
  RULE 20: BUSINESS BY CIRCULATION
  RULE 21: RECORD OF BUSINESS
  RULE 22: VOTING
  RULE 23: REVISION
  RULE 24: TRAVELLING AND OTHER ALLOWANCES TO MEMBERS OF THE BOARD AND ITS COMMITTEES
  RULE 25: CONVEYANCE ALLOWANCES
  RULE 26: SALARIES AND ALLOWANCES
  RULE 27: BOARD'S ESTABLISHMENT
  RULE 28: ABOLITION OF POSTS
  RULE 29: FILLING OF POSTS BY DIRECT RECRUITMENT
  RULE 29A: FILLING OF POSTS BY PROMOTION
  RULE 30: PAY, LEAVE, ALLOWANCES, ETC
  RULE 31: POSTING AND TRANSFERS
  RULE 32: SENDING PERSONS ABROAD
  RULE 33: POWER TO INCUR EXPENDITURE AND TO WRITE OFF LOSSES
  RULE 34: CONTRACTS
  RULE 35: DELEGATION OF POWERS
  RULE 36: RESTRICTION ON DELEGATION OF POWERS
  RULE 37: BORROWING POWERS
  RULE 38: POWERS AND DUTIES OF CHAIRMAN
  RULE 39: POWERS AND DUTIES OF SECRETARY
  RULE 40: BUDGET ESTIMATES
  RULE 41: ACCOUNTS OF BOARD
  RULE 42: DEPOSIT OF FUNDS OF BOARD IN BANKS AND INVESTMENT OF SUCH FUNDS
  RULE 43: FINANCIAL TRANSACTIONS IN GENERAL
  RULE 44: RETURNS FROM REGISTERED ESTATES
  RULE 45: ADVANCE OF LOANS TO OR INVESTMENT IN THE SHARE CAPITAL OF CO-OPERATIVE SOCIETIES
  RULE 46: APPOINTMENT OF AGENTS AND THEIR REGISTRATION
  RULE 47: REMUNERATION ETC. OF THE PERSONS APPOINTED TO EXERCISE THE POWERS OF THE BOARD ON ITS DISSOLUTION
  RULE 48: MAINTENANCE OF REGISTERS AND RECORDS



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