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4. Appointment of Chairperson, Members and Member-Secretary.-

(1) The full-time Chairperson and full-time Members, other than ex officio Members, of the Commission shall be appointed by the Central Government:

Provided that every appointment under this sub-section shall, subject to the provisions of second proviso, be made on the recommendations of a Selection Committee consisting of-

(a) Minister in-charge of the Ministry of Environment, Forest and Climate Change in the Government of India-Chairperson;

(b) Minister in-charge of the Ministry of Commerce and Industry in the Government of India-member;

(c) Minister in-charge of the Ministry of Road Transport and Highways in the Government of India-member;

(d) Minister in-charge of the Ministry of Science and Technology in the Government of India-member;

(e) Cabinet Secretary-member:

Provided further that in case where the Central Government appoints a serving officer as the Chairperson under clause (a) of sub-section (2) of section 3, or the full-time Member under clause (d) thereof, then, no recommendation of the Selection Committee shall be required.

(2) No appointment of the Chairperson or a Member shall be invalid merely by reason of any vacancy of any member in the Selection Committee referred to in sub-section (1).

(3) The appointment of the Member-Secretary of the Commission shall be made by the Central Government in such manner, subject to such terms and conditions, as may be prescribed.



Commission for Air Quality Management in National Capital Region and Adjoining Areas Act, 2021 Back




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