RULE 15: APPOINTMENT OF COMMITTEES


(1) The Board may appoint such committee or committees as the Board deems necessary to exercise such powers and discharge such functions as may be delegated to it under these rules.

(2)The Chairperson may, on the recommendation of the Board, appoint such Committee or Committees as may be necessary for the efficient discharge of duties of the Board.

(3) The Chairperson may, on the recommendation of the Board, coopt members to any of the Board within the stipulated time unless extended by the Board.



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