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Prasar Bharati (Broadcasting Corporation of India) Act, 1990

(Act No. 25 of 1990)

(September 12, 1990)

 

Contents

Sections

Particulars

1

Short title, extent and commencement

2

Definitions

3

Establishment and composition of Corporation

4

Appointment of Chairman and other Members

5

Powers and functions of Executive Members

6

Term of office, conditions of service, etc., of Chairman and other Members

7

Removal and suspension of Chairman and Members

8

Meetings of Board

9

Officers and other employees of Corporation

10

Establishment of Recruitment Boards

11

Transfer of service of existing employees to Corporation

12

Functions and powers of Corporation

13

Parliamentary Committee

14

Establishment of Broadcasting Council, term of office and removal, etc., of members thereof

15

Jurisdiction of, and the procedure to be followed by, Broadcasting Council

16

Transfer of certain assets, liabilities etc., of Central Government to Corporation

17

Grants, etc., by Central Government

18

Fund of Corporation

19

Investment of moneys

20

Annual Financial Statement of the Corporation

21

Accounts and Audit of Corporation

22

Corporation not liable to be taxed

23

Power of Central Government to give directions

24

Power of Central Government to obtain information

25

Report to Parliament to certain matters and recommendations as to against the Board

26

Office of Member not to disqualify a Member of Parliament

27

Chairman, Members, etc., to be public servants

28

Protection of action taken in good faith

29

Authentication of orders and other instruments of Corporation

30

Delegation of powers

31

Annual Report

32

Power to make rules

33

Power to make regulations

34

Rules and regulations to be laid before Parliament

35

Power to remove difficulties

An Act to provide for the establishment of a Broadcasting Corporation for India, to be known as Prasar Bharati, to define its composition, functions and powers and to provide for matters connected therewith or incidental thereto. Be it enacted by Parliament in the Forty-first Year of the Republic of India as follows:-



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