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The Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016


53. Power of Central Government to make rules.

  1. The Central Government may, by notification, make rules to carry out the provisions of this Act.
  2. In particular, and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely:-
    • the form and manner in which and the authority before whom the oath of office and of secrecy is to be subscribed by the Chairperson and Members under sub-section (2) of section 14;
    • the salary and allowances payable to, and other terms and conditions of service of, the Chairperson and the allowances or remuneration payable to Members of the Authority under sub-section (4) of section 14;
    • the other powers and functions of the Chairperson of the Authority under section 17;
    • the other powers and functions of the Authority under clause (t) of sub-section (2) of section 23;
    • the form of annual statement of accounts to be prepared by Authority under sub-section (1) of section 26;
    • the form and the manner in which and the time within which returns and statements and particulars are to be furnished under sub-section (1) of section 27;
    • the form and the manner and the time at which the Authority shall furnish annual report under sub-section (2) of section 27;
    • any other matter which is required to be, or may be, prescribed, or in respect of which provision is to be or may be made by rules.


The Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016 Back




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