Section 8   [ View Judgements ]

Amendment of section 13, Act LXI of 1948


For sub-section (2) of section 13 of the principal Act, the following sub-sections shall be substituted, namely :-



"(2) In particular, and without prejudice to the generality of the foregoing power, rules made under this section may provide for all or any of the following matters, namely :-



(I) the term of office of members of the Board, the circumstances in which and the authority by which members may be removed and the filling of casual vacancies in the Board ;



(ii) the procedure to be followed at meetings of the Board and at the standing committee for the conduct of business and the number of members which shall form a quorum at any meeting ;



(iii) the maintenance by the Board of records of business transacted by the Board and the submission of copies thereof to the Central Government ;



(iv) the holding of a minimum number of meetings every year ;



(v) the power of the Board, its Chairman and standing committee with respect to the incurring of expenditure ;



(vi) the conditions subject to which the Board may incur expenditure outside India;



(vii) the preparation of budget estimates of receipts and expenditure of the Board and the authority by which the estimates are to be sanctioned ;



(viii) the maintenance of the accounts of income and expenditure of the Board and the audit of such accounts ;



(ix) the deposit of the funds of the Board in bank and the investment of such funds;



(x) the re-appropriation of estimated savings from one budget head to any other budget head ;



(xi) the conditions subject to which the Board may borrow funds ;



(xii) the conditions subject to which and the manner in which contracts may be entered into by or on behalf of the Board ;



(xiii) the delegation to the standing committee or the Chairman or the Vice-Chairman or members or officers of the Board of any of the powers and duties of the Board under the Act ;



(xiv) the staff which may be employed by the Board and the pay and allowances, leave and other conditions of service of officers and other employees of the Board ;



(xv) the travelling and other allowances of members of the Board and of the standing committee ;



(xvi)the purposes for which funds of the Board may be expended ;



(xvii) the maintenance of the registers and other records of the Board and of its standing committee ;



(xviii) the collection of any information or statistics in respect of raw silk or any product of silk ;



(xix) the manner in which raw silk be graded and marketed ;



(xx) any other matter which is to be or may be prescribed.



(3) All rules made under this section shall be laid, as soon as may be, before Parliament."

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