RULE 17: POWERS AND DUTIES OF THE SECRETARY


Subject to the overall supervision, direction, control and guidance of the Chairperson, the Secretary of the Board shall :-

(1) be the Chief Executive Officer of the Board;

(2) be responsible for implementing the decisions of the Board;

(3) process applications related to financial assistance and refund of cess;

(4) cause to prepare and submit the budget proposal, annual report and the annual accounts to the Board for its approval;

(5) issue notices, prepare and circulate the agenda/minutes and convene meetings of the Board;

(6) open bank accounts with the approval of the Board and regulate the operations of bank accounts;

(7) sanction office expenses including salaries, contingencies subject to the budgetary provisions;

(8) regulate tenders and entering into contracts with any person on behalf of the Board, for the procurement of equipment, stationary, subject to the budgetary provisions;

(9) prepare staff structure, and their service conditions, and place before the Board for its approval;

(10) take such actions as may be necessary to defend the interest of the Board at any court of law; and

(11) carry out any other duties required/assigned by the Chairperson and the Board.

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