Section 27   [ View Judgements ]

Power of Central Government to make rules


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



Provided that when the Board has been established, no such rules will be made without consulting the Board.



(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 :--



(a) the term of office of, and manner of filling casual vacancies among, the members nominated under clause (c) and (d) of sub-section (1) of section 5;



(b) the travelling and other allowances payable to a member other than chairman and to a person associated with the Board under section 10;



(c) the disqualification's for membership of the Board and the procedure to be followed in removing a member who is or becomes subject to any disqualification's;



(d) the conditions subject to which, and the more in which, contracts may be entered into by or on behalf of the Board ;



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



(3) Every rule made under this section shall be laid down as soon as may be after it is made before each House of Parliament while it is in session for a total period of thirty days which may be comprised in on session [1] [or in two or more successive sessions, and if, before the expiry of the session immediately following the session or the successive session aforesaid], both Houses agree in making any modifications in the rule or both Houses agree that the rule should not be made, the rule or both Houses agree that the rule should not be made, the rule shall thereafter have effect only in such modified form to of no effect, as the case may be;



so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule.



FOOTNOTES:

1. Substituted for "or in two successive sessions, and if before the expiry of the session in which it is so laid or the session immediately following" by the Khuda Bakhsh Oriental Public Library (Amendment) Act, 1981 with effect from 24-12-1981.

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