Section 31   [ View Judgements ]

Power to make rules


(1) The Central Government, after consultation with the Institute, may, by notification in the Official Gazette, make rules to carry out the purposes of this act.



Provided that consultation with the Institute shall not be necessary on the first occasion of the making of rules under this section, but the Central Government shall take into consideration any suggestions which the Institute any make in relation to the amendment of such rules after they are made.



(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 manner of nomination of members under clause (f) of section 5;



(b) the control and restrictions in relation to the constitution of standing and ad hoc committees under sub-section (5) of section 10;



(c) the conditions of service of, the procedure to be followed by, and the manner of filling vacancies among, members of the Institute;



(d) the powers and functions to be exercised and discharged by the President of the Institute;



(e) the allowances, if any, to be paid to the President and other members of the Institute;



(f) the number of officers and employees that may be appointed by the Institute and the manner of such appointment;



(g) the form in which, and the time at which, the budgets and reports shall be prepared by the Institute and the number of copies thereof to be forwarded to the Central Government;



(h) the form and manner in which returns and information are to be furnished by the Instituted to the Central Government;



(I) any other matter which has to be or may be prescribed by rules.



(3) Every rule made under this section shall be laid, as soon as may be after it is made, before each House Parliament while it is in session for a total period of thirty days which may be comprised in one session or in two successive sessions, and if, before the expiry of the session in which it is so laid or the session immediately following, both Houses agree in making any modification in the rule or both Houses agree that the rule should not be made, the rule shall thereafter have effect only in such modified from or be 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.

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