RULE 3: TECHNOLOGY DEVELOPMENT BOARD


(1) The Board shall be constituted in accordance with the provisions of sub-section (3) of Section 3 of the Act.

(2) Four members shall be appointed to the Board under clause (g) of sub-section (3) of Section 3 of the Act.

(3) The members appointed under sub-rule (2), shall hold office for a period of three years and shall be eligible for re-appointment.

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