RULE 3:


The Central Government may by notification in the Official Gazette, appoint one of the Members to be its Chairman.1 [Provided that during the R.B. period of absence of the Chairman whether on view or otherwise, the Central Government may2[* * *] otherwise one of the Members to discharge the functions of the Chairman].





1. Ins. by G.S.R. 1221, dated 14th Novmber, 1980.



2. Deleted by G.S.R. 749, dated 23rd August, 1983.

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