Section 8   [ View Judgements ]

Salary and allowances of Chairman


The Chairman shall be entitled to such salary and allowances and such conditions of service in respect of leave, pension, provident fund and other matters as may, from time to time, be fixed by the Central Government.]



[2] [8A. Vice-Chairman:-The Board shall elect from amongst its members a Vice-Chairman who shall exercise such of the powers and perform such of the duties of the Chairman as may be prescribed or as may be delegated to him by the Chairman.]



FOOTNOTES:

1. Substituted by Act 50 of 1954 , Section 10, for section 8 (w.e.f. 1-8-1955).

2. Substituted by Act 50 of 1954 , Section 10, for section 8A (w.e.f. 1-8-1955).

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