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5.     Governing Council.-There shall be a Governing Council composed of-

a.     the office-bearers of the Institute, namely, the President, Vice-Presidents, Executive Chairman, Secretary and the Treasurer :

b.    the Solicitor-General

c.     the Home Minister in the Government of India

d.    the Education Minister In the Government of India

e.     the President of the Indian Branch of the International Law Association ;

f.     the President of the Indian Council of World Affairs

g.    the Chairman of the Universities Grants Commission

h.     two Vice-Chancellors of the Universities in India nominated by the Inter-University Board of India : as far as practicable the nomination shall be of the Vice-Chancellors of the Universities which have been enrolled as Corporate Members ;

i.      five persons elected in accordance with the provisions and the procedure laid down In the bye-laws by Judges, either of the Supreme Court or of a High Court, who are members of the Institute, from among themselves ;

j.      five persons elected by the members of the Institute in accordance with the provisions and the procedure laid down in the bye-laws from among the Deans of the Faculties of Law of the Universities in India, which are established by an Act of Legislature :

k.     ten other persons elected by the members of the Institute in accordance with the provisions and the procedure laid down in the bye-laws from among the members of the Institute.

1.      

2.      

3.      

4.      

5.      

1.      

2.      

3.      

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5.      

6.     Rights, powers and duties of the Governing Council.-

a.     All properties, movable, immovable, or of any other kind, shall stand vested in the Council.

b.     

a.     

b.    The business and affairs of the Institute shall be carried on and managed by the Council who shall exercise all such powers and authority of the Institute as are not specifically and expressly vested by these rules and regulations In the general body of members.

c.     The Council shall have all such powers and shall perform all such functions as are necessary or proper for the achievement or the furtherance of the objects of the Institute.

d.    Without prejudice to the generality of the foregoing provisions, the Council shall have the following rights and powers

                                          i.    to acquire by gift, purchase, exchange, lease or otherwise, lands, buildings or other immovable property, together with all rights appertaining thereto ;

                                         ii.    to construct and maintain buildings, including right to alter or improve them, and to equip them suitably

                                        iii.    to manage the properties of the Institute ,

                                        iv.    to accept the management of any trust fund or endowment in which the institute is interested ;

                                         v.    to raise funds for the Institute by gifts, donations. or other- wise

                                        vi.    to raise loans

                                       vii.    to receive monies, securities, instruments and/or any other movable property,for and on behalf of the Institute

                                      viii.    to enter into agreements for and on behalf of the Institute

                                        ix.    to sue and defend all legal proceedings on behalf of the Institute ;

                                         x.    to institute a provident fund for the benefit of the employees of the Institute and manage such provident fund ;

                                        xi.    to grant receipts, to sign and execute instruments. and to endorse or discount cheques or other negotiable instruments through its accredited agents ;

                                       xii.    to make, sign and execute all such documents and Instru- ments as may be necessary or proper for carrying on the management of the property or affairs of the Institute ;

                                      xiii.    to invest the monies and funds of the Institute and to vary the investments as and when it may seem necessary or proper ;

                                     xiv.    to make suitable grants of monies or other assistance to a University, educational institution or other society, for the conducting or the prosecution of any research or investigation or study in a subject in which the Institute is interested ;

                                      xv.    to grant fellowship, scholarship, or other monetary assistance, on such terms and conditions as it may prescribe, to such persons as it may select for the carrying on of any research, investigation, or study in a subject in which the Institute is interested ;

                                     xvi.    to manage, sell, transfer or otherwise dispose of any property, movable or immovable, of the Institute :

                                    xvii.    to assign, from time to time, such functions and duties and delegate such powers, as it may deem fit, to the Executive Committee ,

                                   xviii.    to perform all such acts and do all such things as may be necessary for the proper management of the properties and the affairs of the Institute :

                                     xix.    to appoint an auditor or auditors for auditing the accounts of the Institute and to report thereon.

a.      

b.      

c.      

d.      

a.      

b.      

c.      

d.      

a.      

a.      

b.      

c.      

d.      

e.     The Council shall have power to make bye-laws in respect of the following matters :

                                          i.    the management of the properties, funds, affairs and work of the Institute .

                                         ii.    the conditions and procedure under and according to which the Vice-President (other than ex offtcio Vice-President) is to be elected :

                                        iii.    the conditions and procedure under and according to which the several classes of members of the Institute may be en- rolled or co-opted :

                                        iv.    the subscription, if any, to be paid by the different classes of members ,

                                         v.    the rights, duties and privileges of the several classes of members ;

                                        vi.    the procedure for election of members to the Council, includ- ing, if it deems fit, postal voting and voting by proxy :

                                       vii.    the procedure for the convening and the conduct of meetings of the Council, the Executive Committee, and such other bodies as may be set up from time to time, including provision for the transaction of business by circulation, proxy. or other- wise, as may be deemed fit ;

                                      viii.    such other purpose as may be found necessary.

The Council shall have power to repeal, amend and modify the bye-laws.

a.      

b.      

c.      

d.      

e.      

f.      

a.     The Council may, from time to time, delegate all or any of its powers to the Executive Committee.


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