Section 4   [ View Judgements ]

Amendment of section 4, Act LXI of 1948


In section 4 of the principal Act, for sub-section (3), the following sub-section shall be substituted, namely :-



"(3) The Board shall consist of the following members, namely :-



(a) a Chairman to be appointed by the Central Government;



(b) not more than three officials to be nominated by the Central Government:



Provided that it shall be lawful for any official to depute in the prescribed circumstances another official to attend any meeting of the Board on his behalf;



(c) six persons to be elected by Parliament, four from the House of the People by the members of the House of the People and two from the Council of States by the members of the Council of States ;



(d) four persons to be nominated by the Government of Mysore, one of whom shall represent the filature raw silk industry and two shall represent the rest of the sericulture industry;



(e) two persons to be nominated by the Government of Madras;



(f) two persons to be nominated by the Government of West Bengal;



(g) one person to be nominated by each of the Governments of Assam, Bihar, Bombay, Madhya Bharat, Madhya Pradesh and Uttar Pradesh ;



(h) one person to be nominated by the Government of Jammu and Kashmir;



(I) not more than three persons to be nominated by the Central Government to represent the producers of raw silk and areas other than the States specified in clauses (d) to (g) inclusive ;



(j) eight person to be nominated by the Central Government, to whom one shall represent the spun silk industry, one the silk throwing and twisting industry, one the silk weaving industry, one labour ; and two of them shall be experts in sericulture."

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