RULE 25: POWER TO RELAX


Where the Board is satisfied that the operation of any of these rules, causes undue hardship in any particular case, it may, by order, for reasons to be recorded in writing, relax the requirement of that rule to such extent and subject to such conditions, as it may consider necessary for dealing with the case in a just and equitable manner: Provided that no such order shall be made, except with the previous approval of the Central Government.

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