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The Science and Engineering Research Board Act, 2008

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title and commencement

2

Definitions

Chapter II

Science and Engineering Research Board

3

Constitution and incorporation of Board

4

Secretary and other officers and employees of Board

5

Oversight Committee of Experts

6

Committees of Board

7

Powers and functions of Board

Chapter III

Application for Sanction of Financial Assistance

8

Application for availing of financial assistance

Chapter IV

Finance, Accounts and Audit

9

Grants and loans by Central Government

10

Fund for Science and Engineering Research

11

Budget

12

Annual report

13

Accounts and audit

14

Annual report and auditor's report to be laid before Parliament

Chapter V

Miscellaneous

15

Returns to be furnished to Board

16

Power of Central Government to issue directions

17

Power of Central Government to supersede Board

18

Delegation

19

Protection of action taken in good faith

20

Power of Central Government to make rules

21

Power of Board to make regulations

22

Rules and regulations to be laid before Parliament

THE SCIENCE AND ENGINEERING RESEARCH BOARDACT, 2008 No. 9 OF 2009 [17th January, 2009.]An Act to provide for the constitution of a Board for promoting basic research in Science and Engineering and to provide financial assistance to persons engaged in such research, academic institutions, research and development laboratories, industrial concerns and other agencies for such research and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-ninth Year of the Republic of India as follows:-



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