Section 26   [ View Judgements ]

Power to make rules


(1) The Central Government may, by notification in the Official Gazette, make rules to give effect to the provisions of this Act.



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



[1] [(a) the manner of filling casual vacancies among the members of the Commission and the terms and conditions of service of the Chairman, the Chief Executive Officer, the Financial Adviser and other members of the Commission including the salary and allowances to be paid to them and the travelling and daily allowances to be drawn by them when they are on tour;]



(b) [2] [x x x x] the procedure to be followed in removing a member who is or becomes subject to any disqualification;



(c) the term of office and other conditions of service of, the procedure to be followed in the discharge of functions by, and the manner of filling casual vacancies among members of the Board;



[3] [(cc) x x x]



[4] [(d) xxx]



[5] [(dd) the constitution of Standing Finance Committees under sub-section (1) of section 19 A;



(ddd) the procedure to be followed by the Tribunal in deciding questions referred to it under sub-section (2) of section 19B;]



(e) the date by which, and the form in which, the budget shall be prepared and submitted in each year under sub-section (1) of section 20;



(f) the procedure to be followed for placing the Commission in possession of funds;



(g) the procedure to be followed and the conditions to be observed in borrowing moneys or in granting loans;



(h) the conditions subject to which and the mode in which contracts may be entered into by or on behalf of the Commission;



(i) the form and manner in which the accounts of the Commission shall be maintained under sub-section (I) of section 23;



(j) the form and manner in which the returns, reports or statements shall be submitted under section 23; and



(k) any other matter which has to be, or may be, prescribed.



[6] [(3)x x]

FOOTNOTES:

1. Substituted by Khadi and Village Industries Commission (Amdt.) Act (12 of 1987), Section 14 (24-7-87).

2. Words "the disqualifications for membership of the Commission and " omitted, by Khadi and Village Industries Commission (Amdt.) Act (12 of 1987), Section 14 (24-7-87).

3. Cls. (cc) and (d) and sub-sec. (3) omitted, by Khadi and Village Industries Commission (Amdt.) Act (12 of 1987), Section 14 (24-7-87).

4. Cls. (cc) and (d) and sub-sec. (3) omitted, by Khadi and Village Industries Commission (Amdt.) Act (12 of 1987), Section 14 (24-7-87).

5. Inserted, by Act 32 of 1961, Section 13 (28-8-61)

6. Cls. (cc) and (d) and sub-sec. (3) omitted, by Khadi and Village Industries Commission (Amdt.) Act (12 of 1987), Section 14 (24-7-87).



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