AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

17. Secretary.

(1) The Secretary of the Institute shall be appointed by the Central Government. for a tenure of five years and on such terms and conditions of service as may be prescribed.

(2) The Secretary shall act as the Secretary of the Governing Council, the Senate and such committees as may be specified by the Statutes.

(3) The Secretary shall be responsible to the Managing Director for the proper discharge of his functions.

(4) The Secretary shall exercise such other powers and perform such other duties as may be assigned to him by this Act or the Statutes or the Managing Director.



Footwear Design and Development Institute Act, 2017 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys