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10. Governing Body and other Committees of the Institute.-

(1) There shall be 8[separate Governing Body for every Institute which shall be constituted by such Institute] from among its members in such manner as may be prescribed by regulations.

9[Provided that the Governing Body of the existing Institute, constituted before the commencement of the All-India Institute of Medical Sciences (Amendment) Act, 2012 (37 of 2012), shall be deemed to have been constituted under this section.]

(2) The Governing Body shall be the executive committee of 10[every Institute] and shall exercise such powers and discharge such functions as 10[every Institute] may, by regulations made in this behalf, confer or impose upon it.

(3) The President of 10[every Institute] shall be the Chairman of the Governing Body and as Chairman thereof shall exercise such powers and discharge such functions as may be prescribed by regulations.

(4) The procedure to be followed in the exercise of its powers and discharge of its functions by the Governing Body, and the term of office of, and the manner of filling vacancies among, the members of the Governing Body shall be such as may be prescribed by regulations.

(5) Subject to such control and restrictions as may be prescribed by rules, 1[every Institute may constitute] as many standing committees and as many ad hoc committees as it thinks fit for exercising any power or discharging any 2[functions of such Institute] or for inquiring into or reporting or advising upon, any matter which the Institute may refer to them.

(6) A standing committee shall consist exclusively of 3[members of every Institute; but an ad hoc committee may include persons who are not members of such Institute] but the number of such persons shall not exceed one-half of its total membership.

4[Provided that the Standing Committee of the existing Institute constituted, before the commencement of the All-India Institute of Medical Sciences (Amendment) Act, 2012 (37 of 2012), shall be deemed to have been constituted under this section.]

(7) The Chairman and members of the Governing Body and the Chairman and members of a standing committee or an ad hoc committee shall receive such allowances, if any, as may be prescribed by regulations.

1. Subs. by Act 37 of 2012, s. 8, for "President of the Institute" (w.e.f. 16-7-2012).

2. Ins. by s. 8, ibid. (w.e.f. 16-7-2012).

3. Subs. by s. 9, ibid., for "from the Institute" (w.e.f. 16-7-2012).

4. Ins. by s. 9, ibid. (w.e.f. 16-7-2012).

5. Subs. by s. 10, ibid., for "The Institute shall" (w.e.f. 16-7-2012).

6. Subs. by s. 10, ibid., for "the Institute shall meet" (w.e.f. 16-7-2012).

7. Ins. by s. 10, ibid. (w.e.f. 16-7-2012).

8. Subs. by s. 11, ibid., for "a Governing Body of the Institute which shall be constituted by the Institute" (w.e.f. 16-7-2012).

9. Ins. by s. 11, ibid. (w.e.f. 16-7-2012).

10. Subs. by s. 11, ibid., for "the Institute" (w.e.f. 16-7-2012).



All India Institute of Medical Sciences Act, 1956 Back




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