Section 5   [ View Judgements ]

(1) With effect from such date as the Central Government may, by notification in the Official Gazette, fix in this behalf, there shall be established a Commission to be called the Khadi and Village Industries Commission which shall be a body corporate having perpetual succession and a common seal, with power to acquire, hold and dispose of property and to contract, and may by the said name sue and be sued.


.- (1) The Chief Executive Officer appointed under clause (d) of sub-section (2) of section 4 shall exercise powers of general superintendence over the affairs of the Commission and its day-to-day management under the direction and control of the chairman.



(2) The Chief Executive Officer shall be responsible for the furnishing of all returns, reports and statements required to be furnished to the Central Government under Section 24.



(3) It shall be the duty of the Chief Executive Officer to place before the Commission for its consideration and decision any matter of financial import if the Financial Adviser suggests to him in writing that such matter be placed before the Commission.

FOOTNOTES:

1. Substituted for Sections 5 and 6 by Khadi and Village Industries Commission (Amdt.) Act (12 of 1987), Section 5 (24-7-87).



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