RULE 11: NOTICE OF MEETINGS AND BUSINESS


A list of the business to be transacted at every meeting except at an adjourned meeting, signed by the Secretary of the Board or an officer authorised by the Chairperson, shall be sent to the address of each member at least seven days before the day fixed for such meeting, and no business shall except where the Chairperson or the person presiding over the meeting otherwise directs, be brought before, or transacted at; in any meeting other than the business of which a notice has been so given.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon