Section 11   [ View Judgements ]

Power to issue directions to Institute


(1) The Central Government may, if it is satisfied that it is necessary to do so in the public interest, issue, for reasons to he recorded and communicated to the Institute, such directions as it thinks fit to the Institute, and such directions may include directions requiring the Institute--



(a) to amend the memorandum or to make or amend any rule or regulation within such period as may be specified in the directions:



(b) to give proprieties to the work undertaken or to be undertaken by the Institute in such manner as the Central Government may think fit to specify in this behalf.



(2) Any directions issued under this section shall have effect, notwithstanding anything contained in any law for the time being in force or in the memorandum or rules and regulations of the Institute.



Note :-- If the Institute, without just or reasonable cause, fails to give effect to the directions issued by the Central Government either under S. 9(4) or this section, the Central Government can assume control of the functions of the Institute, by appointing one or more persons to take charge of the Institute or any part thereof for a period not exceeding two years.

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