HAJ COMMITTEE RULES, 2002


Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE AND COMMENCEMENT
  RULE 2: DEFINITIONS
  RULE 3: HEADQUARTERS OF THE COMMITTEE
  RULE 4: MANNER OF NOMINATION OR ELECTION OF MEMBERS OF THE COMMITTEE
  RULE 5: INVITING NOMINATION OF MEMBERS FROM PARLIAMENT
  RULE 6: CONVENING OF MEETINGS OF THE COMMITTEE
  RULE 7: POWERS AND DUTIES OF CHAIRPERSON
  RULE 08: RESIGNATION OF CHAIRPERSON, VICE -CHAIRPERSONS AND MEMBERS
  RULE 9: Removal of Chairperson, Vice -Chairperson and members
  RULE 10: FILLING UP OF CASUAL VACANCIES IN THE OFFICE OF CHAIRPERSON
  RULE 11: ALLOWANCES PAYABLE AND OTHER TERMS AND CONDITIONS RELATING TO OFFICE OF CHAIRPERSON, VICE --CHAIRPERSONS AND MEMBERS
  RULE 12: RENOMINATION OF MEMBERS UNDER SEC. 8
  RULE 13: RENOMINATION OF MEMBERS OF A JOINT STATE COMMITTEE
  RULE 14: FUNCTIONS OF CHIEF EXECUTIVE OFFICER
  RULE 15: FUNCTIONS OF OFFICERS AND OTHER EMPLOYEES OF THE COMMITTEE
  RULE 16: CONDITIONS OF SERVICE OF THE CHIEF EXECUTIVE OFFICER AND OTHER OFFICERS AND EMPLOYEES
  RULE 17: POWERS AND DUTIES OF THE CHIEF EXECUTIVE OFFICER
  RULE 18: TERMS AND CONDITIONS OF APPOINTMENT OF OFFICERS AND OTHER EMPLOYEES OF THE COMMITTEE
  RULE 19: MANNER OF NOMINATION OF MEMBERS OF THE JOINT STATE COMMITTEES
  RULE 20: MANNER OF NOMINATION OF MEMBERS OF THE HAJ COMMITTEE FOR A UNION TERRITORY
  RULE 21: PROVISION FOR THE CUSTODY OF THE CENTRAL HAJ FUND
  RULE 22: BILLS EXPENDITURE AND PAYMENT THEREOF
  RULE 23: INVESTMENT OF REMAINDER OF MONEYS IN CENTRAL HAJ FUND
  RULE 24: APPLICATION OF CENTRAL HAJ FUND
  RULE 25: ENTERING INTO CONTRACTS AND INCURRING OF EXPENDITURE BY THE COMMITTEE
  RULE 26: PREPARATION, SUBMISSION AND APPROVAL OF THE BUDGET OF THE COMMITTEE
  RULE 27: MAINTENANCE OF ACCOUNTS, AUDITING AND PUBLICATION
  RULE 28: RETURNS, STATEMENTS AND REPORTS TO BE SUBMITTED, BY THE COMMITTEE
  RULE 29: CONTROL OF THE COMMITTEE IN RESPECT OF FINANCIAL MATTERS
  RULE 30: POWERS OF THE COMMITTEE TO ISSUE PILGRIM PASSES AND LEVY FEES



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