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7.     Executive Committee.-

a.     There shall be an Executive Committee constituted as follows :

                              i.        the Executive Chairman (ex-officio)

                             ii.        the Director (ex-officio) ,

                            iii.        the Treasurer (ex-officio)

                            iv.        the Secretary (ex-officio)

                             v.        not less than seven and not more than fourteen other members nominated by the President, in consultation with the Vice-Presidents and the Executive Chairman, from among the members of the Council, provided that, as far as practicable, among the members so nominated, one shall be a Judge of the Supreme Court, one a Dean of the Faculty of Law of a University in India and one a practising advocate.

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b.    The Executive Chairman shall, ex-office, be the Chairman of the Executive Committee.

c.     Powers, functions and duties of the Executive Committee :

The Executive Committee shall have the following powers and duties and shall perform the following functions :

      i.        to appoint from time to time such and so many officers and other employees and on such terms and conditions, as it may deem fit, for carrying on the management and the affairs of the Institute :

     ii.        to appoint such and so many persons and on such tenns and conditions, as it may deem fit. for the conducting of the studies, Investigations, researches,teaching or other work, undertaken by the Institute

    iii.        to exercise control over the employees of the Institute, including the power of dismissal ;

    iv.        to prescribe the powers, functions and duties gf the Executive Chairman. the Treasurer and the Secretary ,

     v.        to establish or cause to be established Regional offices at convenient centres In India to promote the activities of the Institute ;

    vi.        to assign and delegate functions and powers to the Regional Offices ,

   vii.        to propose bye-laws for any of the matters for which they may be made for consideration and adoption by the Council ;

  viii.        to select, from time to time, subjects in which investigations, studies, researches and teaching may be conducted by the Institute ,

    ix.        to correspond with foreign scholars, institutions and organisations and to co-operate with them In matters relating to the work of the Institute ;

     x.        to appoint, if It deems fit, delegates to represent the Institute to conferences in India and abroad ,

    xi.        to hold lectures, seminars, and to arrange for studies, investigations, researches and conferences in such subjects and in such manner, as it may deem fit,from time to time :

   xii.        to publish andlor to finance the publication of studies, treatises, books, periodicals, reports andlor other literature and to sell or arrange for the sale of them, as it may deem,- fit, from time to time :

  xiii.        to arrange for the documentation of such materials in legal and allied fields, as it may deem fit, from time to ti-ne

 xiv.        to institute and maintain a library or libraries ,

  xv.        to purchase all such articles and materials as may be needed for the Institute and its work ;

 xvi.        to perform all such acts and duties and exercise all such powers as may be delegated or assigned to it by the Council ,

xvii.        to appoint, from time to time. sub-committees, including, if need be, persons other than members of the Executive Committee, and to assign and/or delegate thereunto, such powers, duties and functions. as it may deem fit :

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lxviii.        to perform all such acts and duties and exercise all such powers as may be necessary for the carrying on of the affairs of the Institute subject to the general direction of the Council.

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8.     Terrn of office.-

a.     The term of office of the elected Vice-President, the Executive Chairman, the Treasurer and the Secretary shall be three years. They are eligible for re-election or re-appointment.

b.    The term of office of the members elected or nominated to the Council shall be three years. They are eligible for re-election or re-appointment.

c.     A casual vacancy in the office of the Executive Chairman, the Treasurer, or the Secretary of the Institute may be filled up for the residue of the term.

d.    A casual vacancy in the office of the elected Vice-President may be filled up for the residue of the term by election in accordance with the provisions laid down in the bye- laws.

e.     The names of members who are liable to pay subscriptions and whose subscriptions are in arrears may be removed from the rolls of the members of the Institute in accordance with the provisions laid down in the bye-laws.

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9.     Meetings.-

a.     All meetings of the members of the Institute or of the Council shall be held in Delhi or New Delhi unless otherwise decided by a specific resolution of the Council.

b.    Meetings of the Executive Committee may be held at Delhi or at such other convenient place as may be fixed by the Executive Chairman.

c.     A meeting of the General Body shall be called by the President oh a requisition signed by not less than 100 (ode hundred) members.

d.    There shall be an annual meeting of the Council and such other meetings as may be decided upon by the Executive Committee in consultation with the President.

e.     The President may convene, In consultation with the Executive Committee, a meeting of the General Body.


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