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Contract Labor (Regulation and Abolition) Act, 1970


16. Committees of the Board

(1)(i) The Board may constitute such Committees and for such purpose or purposes as it may think fit.

(ii) While constituting the Committee the Board may nominate one of its members to be the Chairman of the Committee.

4[(2)(i) The Committee shall meet at such times and places as the Chairman of the said Committee may decide.

(ii) The provisions of Rules 12, 13(2), 14 and 15 shall apply to the Committee for transaction of business at its meetings as they apply to the Board, subject to the modification that the quorum specified in Rule 15 shall be 'one-third of the members' instead of 'five members'.]

(3) The provisions of Rule 11 shall apply to the members of the Committee for attending the meetings of the Committee, as they apply to the members of the Board.



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