RULE 9: QUORUM


(1) The quorum necessary for the transaction of business at a meeting of the Board shall be one-half of the total number of members.

(2) If at any time there is no quorum, the Chairperson or the person presiding over a meeting shall adjourn the meeting until there is a quorum.

(3) Where a meeting has been adjourned under sub-rule (2), the business which would have been brought before the original meeting if there had been a quorum present thereat, shall be brought before, and may be transacted at an adjourned meeting whether there is quorum present or not.

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