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Ministry of Commerce and Industry

(Department of Commerce)

Notification

New Delhi, September 5th, 2018

G.S.R. 841(E).- In exercise of the powers conferred by clause (a) of sub-section (2) of section 35 read with sub-section (1) of section 16 of the Footwear Design and Development Institute Act, 2017 (20 of 2017), the Central Government hereby makes the following rules regulating the method of recruitment to the post of Managing Director in the Footwear Design and Development Institute namely:- 

1. Short title and Commencement.-

(1) These rules may be called the Ministry of Commerce and Industry, Footwear Design and Development Institute, Managing Director Recruitment Rules, 2018. (2) They shall come into force on the date of their publication in the Official Gazette. 

2. Number of Post, classification and level in the pay matrix.-

The number of post, its classification and level in the pay matrix shall be as specified in columns (2) to (4) of the Schedule annexed to these rules. 

3. Method of recruitment, age-limit, qualifications etc.-

The method of recruitment, age limit, qualifications etc. shall be as specified in columns (5) to (13) of the said Schedule.

4. Selection Procedure.-

(1) By invitation of applications through open advertisement including advertisement in 'Employment News'.

(2) The minimum time allowed for receipt of application should be four weeks. In urgent cases where there are compelling reasons to fill the vacancy early, a shorter time period of not less than two weeks is prescribed with the approval of Joint Secretary, Department of Commerce.

(3) The applicants from Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or statutory Body or University or recognised Research Institute are required to apply through proper channel, who in turn will forward copies of completed Annual Confidential Report/Annual Performance Appraisal Report for the last five years.

(4) To conduct the selection and appointment process in a fair, transparent and proper manner, a Selection Committee shall be formed by the Department of Commerce. The composition of Selection Committee shall be as specified in column (12).

(5) Quorum of at least three members, including Chairperson, Governing Council shall be required for convening a meeting of Selection Committee.

(6) The Department of Commerce shall issue the advertisement for inviting the applications for the post of Managing Director, Footwear Design and Development Institute. All the applications so received shall be handed over to the Selection Committee. The Selection Committee shall scrutinise, shortlist the applications received on the basis of eligibility criteria. The Selection Committee shall recommend a panel of names of suitable candidates from the shortlisted candidates on the basis of personality test / interview or any other method as deemed fit. The recommendation of the Selection Committee shall be put-up for approval of the Minister concerned. Thereafter, the proposal shall be sent to the Appointments Committee of the Cabinet (ACC). After approval of the ACC, the candidate shall be appointed as Managing Director, Footwear Design and Development Institute.

5. Applicability of other rules etc. -

(1) The officer should be clear from vigilance angle. A certificate to this effect shall have to be furnished by the parent cadre of the applicant while forwarding the application.

(2) The officer should not have been debarred from Central deputation.

(3) The officer should have at least "very good" service record in the last five years, however,preference will be given to officers who have "outstanding" service record with a grading of eight and above.

(4) The officer should not be on study leave or long leave on the date of submitting the application.

(5) The officer should not have been nominated for foreign training or should not be on training or foreign assignment on the date of submitting the application.

(6) All applicable rules and regulations, including disciplinary rules etc. shall apply to the appointee.

6. Disqualification.-

No person,- (a) Who has entered into or contracted a marriage with person having a spouse living, or (b) Who, having a spouse living, has entered into or contracted a marriage with any person, shall be eligible for appointment to the said post: Provided that the Central Government may, if satisfied that such marriage is permissible under the personal law applicable to such person and the other party to the marriage and that there are other grounds for so doing, exempt any person from the operation of this rule.

7. Power to relax.-

Where the Central Government is of the opinion that it is necessary or expedient so to do, it may, by order, and for reason to be recorded in writing, relax any of the provisions of these rules with respect to any class or category or persons.

8. Saving.-

Nothing in these rules shall affect reservation, relaxation of age limit and other concession required to be provided for the Scheduled Castes, Schedules Tribes, Other Backward Classes, ex-servicemen and other special categories of person in accordance with the orders issued by the Central Government from time to time in this regard.  

Schedule

Name of the post.

Number of post.

Classification.

Level in the Pay matrix.

Whether selection post or non-selection post.

Age limit for direct recruits.

(1)

(2)

(3)

(4)

(5)

(6)

Managing Director.

1 (One).

Not applicable.

Level - 14 (Rs. 144200-218200).

Not applicable.

Not applicable.

Educational and other qualifications required for direct recruits.

Whether age and educational qualifications prescribed for direct recruits will apply in the case of promotees.

Period of probation, if any.

(7)

(8)

(9)

Not applicable.

Not applicable.

Not applicable.

Method of recruitment, whether by direct recruitment or by promotion or by deputation or transfer.

(10)

By deputation (including short-term contract).

In case of recruitment by promotion or deputation / transfer, grades from which promotion or deputation / transfer is to be made.

(11)

By deputation (including short-term contract):
Officers of the Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous or Statutory body or University or recognised Research Institute.

(i) (a) holding analogous post on regular basis; or

(b) with at least fifteen years' service in Group. 'A' or equivalent service in the Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognised Research Institute on the closing date of application;

(c) out of the fifteen years of service in Group 'A' as mentioned above, at least three years of service in level 13 in the pay matrix or equivalent in the Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognised Research Institute on the closing date of application;

(ii) Possessing the following qualifications, namely:-

(a) Bachelor Degree from a recognised University;

(b) with ten years' experience in the field of administration.

(iii) Desirable :-

(a) Experience in Leather Technology or Industry of at least one year.

(b) Master in Business Administration.

Note 1.-The period of deputation including the period of deputation in another ex-cadre post held immediately preceding this appointment in the same or some other organisation or department of the Central Government shall ordinarily not exceed five years.

Note 2. -The maximum age limit for appointment by deputation shall not be exceeding fifty five years as on the closing date of receipt of applications.

Note 3. -The period of deputation shall be for five years. The deputation shall be on foreign service terms and conditions of the Central Government.

Note 4.-In the event of performance being found unsatisfactory, the competent authority reserves the right to repatriate the officer to his/her parent cadre any time during the tenure. The decision of the competent authority in such cases shall be final and binding.

Note 5.-Other terms and conditions of the deputation shall be governed by the relevant instructions issued by the Central Government from time to time.

If a Departmental Selection Committee exists, what is its composition?

Circumstances in which Union Public Service Commission to be consulted in making recruitment.

12.

13.

The Selection Committee consisting of:-

(a) Additional Secretary, Department of Commerce - Chairperson;

(b) The Chairperson, Governing Council, Footwear Design and Development Institute - member.

(c) One member from Leather Industry; and

(d) One outside expert of eminence from prominent organisations like Central Leather Research Institute or National Institute of Fashion Technology or Indian Institute of Technology or National Institute of Design to be nominated by the Department of Commerce, Government of India.

Not applicable.

Notification

New Delhi, the 5th September, 2018

G.S.R. 842(E).- In exercise of the powers conferred by clause (a) of sub-section (2) of section 35 read with sub-section (1) of section 17 of the Footwear Design and Development Institute Act, 2017 (20 of 2017), the Central Government hereby makes the following rules regulating the method of recruitment to the post of Secretary in the Footwear Design and Development Institute namely:-

1. Short title and Commencement.-

(1) These rules may be called the Ministry of Commerce and Industry, Footwear Design and Development Institute, Secretary Recruitment Rules, 2018.

(2) They shall come into force on the date of their publication in the Official Gazette.

2. Number of Post, classification and level in the pay matrix.-

The number of posts, its classification and level in the pay matrix shall be as specified in columns (2) to (4) of the Schedule annexed to these rules.

3. Method of recruitment, age-limit, qualifications etc.-

The method of recruitment, age limit, qualifications etc. shall be as specified in columns (5) to (13) of the said Schedule.

4. Selection Procedure. -

(1) By invitation of applications through open advertisement including advertisement in 'Employment News'.

(2) The minimum time allowed for receipt of application should be four weeks. In urgent cases where there are compelling reasons to fill the vacancy early, a shorter time period of not less than two weeks is prescribed with the approval of Joint Secretary, Department of Commerce.

(3) The applicants from Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognised Research Institute are required to apply through proper channel, who in turn will forward copies of completed Annual Confidential Report / Annual Performance Appraisal Report for the last five years.

(4) To conduct the selection and appointment process in a fair, transparent and proper manner, a Selection Committee shall be formed by the Department of Commerce. The composition of Selection Committee shall be as specified in column (12).

(5) Quorum of at least three members, including Managing Director, Footwear Design and Development Institute shall be required for convening a meeting of Selection Committee. Managing Director, Footwear Design and Development Institute shall be the Member Secretary of the Selection Committee.

(6) The Department of Commerce shall issue the advertisement for inviting the applications for the post of Secretary, Footwear Design and Development Institute. All the applications so received shall be handed over to the Selection Committee. The Selection Committee shall scrutinise, shortlist the applications received on the basis of eligibility criteria. The Selection committee shall recommend a panel of names of suitable candidates from the shortlisted candidates on the basis of personality test / interview or any other method as deemed fit. The recommendation of the Selection Committee shall be put-up for approval of the Minister concerned who will be the competent authority in the case. After approval of the competent authority, the candidate shall be appointed as Secretary, Footwear Design and Development Institute from the panel of names as per the serial order in the panel.

5. Applicability of other rules etc. -

 (1) The officer should be clear from vigilance angle. A certificate to this effect shall have to be furnished by the parent cadre of the applicant while forwarding the application.

(2) The officer should not have been debarred from Central deputation.

(3) The officer should have at least "very good" service record in the last five years, however,preference will be given to officers who have "outstanding" service record with a grading of eight and above.

(4) The officer should not be on study leave or long leave on the date of submitting the application.

(5) The officer should not have been nominated for foreign training or should not be on training or foreign assignment on the date of submitting the application.

(6) All applicable rules and regulations, including disciplinary rules etc. shall apply to the appointee.

6. Disqualification.-

No person,-

(a) Who has entered into or contracted a marriage with person having a spouse living, or

(b) Who, having a spouse living, has entered into or contracted a marriage with any person, shall be eligible for appointment to the said post:

Provided that the Central Government may, if satisfied that such marriage is permissible under the personal law applicable to such person and the other party to the marriage and that there are other grounds for so doing, exempt any person from the operation of this rule.

7. Power to relax.-

Where the Central Government is of the opinion that it is necessary or expedient so to do, itmay, by order, for reason to be recorded in writing, relax any of the provisions of these rules with respect to any class or category or persons.

8. Saving.-

Nothing in these rules shall affect reservation, relaxation of age limit and other concession required to be provided for the Scheduled Castes, Schedules Tribes, Other Backward Classes, ex-servicemen and other special categories of person in accordance with the orders issued by the Central government from time to time in this regard.

Schedule

Name of the post.

Number of post.

Classification.

Level in the Pay matrix.

Whether selection post or non-selection post.

Age limit for direct recruits.

(1)

(2)

(3)

(4)

(5)

(6)

Secretary.

1 (One).

Not applicable.

Level 13 (Rs. 123100-215900).

Not applicable.

Not applicable.

Educational and other qualifications required for direct recruits.

Whether age and educational qualifications prescribed for direct recruits will apply in the case of promotees.

Period of probation, if any.

(7)

(8)

(9)

Not applicable.

Not applicable.

Not applicable.

Method of recruitment, whether by direct recruitment or by promotion or by deputation or transfer.

(10)

By deputation (including short-term contract).

In case of recruitment by promotion or deputation/transfer, grades from which promotion or deputation on transfer is to be made.

(11)

By deputation (including short-term contract):

Officers of the Central Government or State Government or Union territories or Public Sector undertaking or Autonomous Body or Statutory Body or University or recognized research institute.

(i) (a) holding analogous post on regular basis; or

(b) with at least fifteen years' service in Group. 'A' or equivalent service in the Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognised Research Institute on the closing date of application;

(c) out of the fifteen years of service in Group 'A' as mentioned above, at least three years of service in level 13 in the pay matrix or equivalent in the Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognised Research Institute on the closing date of application;

(ii) Possessing the following qualifications, namely;-

(a) Bachelor degree from a recognised University;

(b) with at least five years' experience in the field of administration.

(iii) Desirable :-

(a) Experience in Leather Technology or Industry of at least one year.

(b) Master in Business Administration.

Note 1.-The period of deputation including the period of deputation in another ex-cadre post held immediately preceding this appointment in the same or some other organisation or Department of the Central Government shall ordinarily not exceed five years.

Note 2.-The maximum age-limit for appointment by deputation shall not be exceeding fifty years as on the closing date of receipt of applications.

Note 3. -The period of deputation shall be for five years subject to overall ceiling prescribed by the Government of India. The deputation will be on foreign service terms and conditions of the Central Government.

Note 4.-In the event of performance being found unsatisfactory, the competent authority reserves the right to repatriate the officer to his/her parent cadre any time during the tenure. The decision of the competent authority in such cases shall be final and binding.

Note 5.-Other terms and conditions of the deputation shall be governed by the relevant instructions issued by the Central Government from time to time.

If a Departmental Selection Committee exists, what is its composition?

Circumstances in which Union Public Service Commission to be consulted in making recruitment.

12.

13.

(a) Joint Secretary, Department of Commerce - Chairperson;

(b) Managing Director, Footwear Design and Development Institute - Member;

(c) One member from Leather Industry; and

(d) One outside expert of eminence from prominent organisations like Central Leather Research Institute or National Institute of Fashion Technology or Indian Institute of Technology or National Institute of Design to be nominated by the Department of Commerce, Government of India.

Not applicable.

Notification

New Delhi, the 5th September, 2018

G.S.R. 843(E).-  In exercise of the powers conferred by clause (a) of sub-section (2) of section 35 read with sub-section (1) of section 18 of the Footwear Design and Development Institute Act, 2017 (20 of 2017), the Central Government hereby makes the following rules regulating the method of recruitment to the post of Executive Director in the Footwear Design and Development Institute namely:-

1. Short title and Commencement.-

(1) These rules may be called the Ministry of Commerce and Industry, Footwear Design and Development Institute, Executive Director Recruitment Rules, 2018.

(2) They shall come into force on the date of their publication in the Official Gazette.

2. Number of Post, classification and level in the pay matrix.-

The number of post, its classification and level in the pay matrix shall be as specified in columns (2) to (4) of the said Schedule annexed to these rules.

3. Method of recruitment, age-limit, qualifications etc.-

The method of recruitment, age limit, qualifications etc. shall be as specified in columns (5) to (13) of the said Schedule.

4. Selection Procedure. -

(1). By invitation of applications through open advertisement including advertisement in 'Employment News'.

(2). The minimum time allowed for receipt of application should be four weeks. In urgent cases where there are compelling reasons to fill the vacancy early, a shorter time period of not less than two weeks is prescribed with the approval of Joint Secretary, Department of Commerce.

(3). The applicants from Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognized Research Institute are required to apply through proper channel, who in turn will forward copies of completed Annual Confidential Report/Annual Performance Appraisal Report for the last five years.

(4). To conduct the selection and appointment process in a fair, transparent and proper manner, a Selection Committee shall be formed by the Department of Commerce. The composition of Selection Committee shall be as specified in column (12).

(5). Quorum of at least three members, including Managing Director, Footwear Design and Development Institute shall be required for convening a meeting of Selection Committee. Managing Director, Footwear Design and Development Institute shall be the Member Secretary of the Selection Committee.

(6). The Department of Commerce shall issue the advertisement for inviting the applications for the post of Executive Director, Footwear Design and Development Institute. All the applications so received shall be handed over to the Selection Committee. The Selection Committee shall scrutinise, shortlist the applications received on the basis of eligibility criteria and the Selection Committee shall recommend a panel of names of suitable candidates from the shortlisted candidates on the basis of personality test / interview or any other method as deemed fit. The recommendation of the Selection Committee shall be put-up for approval of the Minister concerned who will be thecompetent authority in the case and after approval of the competent authority, the candidate shall be appointed as Executive Director, Footwear Design and Development Institute from the panel of names as per the serial order in the panel.

5. Applicability of other rules etc. -

(1) The officer should be clear from vigilance angle and certificate to this effect shall have to be furnished by the parent cadre of the applicant while forwarding the application.

(2). The officer should not have been debarred from central deputation.

(3). The officer should have at least "very good" service record in the last five years, however, preference will be given to officers who have "outstanding" service record with a grading of eight and above.

(4). The officer should not be on study leave or long leave on the date of submitting the application.

(5). The officer should not have been nominated for foreign training or should not be on training or foreign assignment on the date of submitting the application.

(6). All applicable rules and regulations including disciplinary rules etc. shall apply to the appointee.

(7). The Officer will have an "All India" liability to serve in any campus of Footwear Design and Development Institute.

6. Disqualification.-

No person,-

(a) Who has entered into or contracted a marriage with person having a spouse living, or

(b) Who, having a spouse living, has entered into or contracted a marriage with any person, shall be eligible for appointment to the said post:

Provided that the Central Government may, if satisfied that such marriage is permissible under the personal law applicable to such person and the other party to the marriage and that there are other grounds for so doing, exempt any person from the operation of this rule.

7. Power to relax.-

Where the Central Government is of the opinion that it is necessary or expedient so to do, it may, by order, and for reason to be recorded in writing, relax any of the provisions of these rules with respect to any class or category or persons.

8. Saving.-

Nothing in these rules shall affect reservation, relaxation of age limit and other concession required to be provided for the Scheduled Castes, Schedules Tribes, Other Backward Classes, ex-servicemen and other special categories of person in accordance with the orders issued by the Central Government from time to time in this regard.

Schedule

Name of the post.

Number of post.

Classification.

Level in the Pay matrix.

Whether selection post or non-selection post.

Age limit for direct recruits.

1.

2.

3.

4.

5.

6.

Executive Director.

12* (Twelve). *Subject tovariation depending on workload

Not applicable.

Level-12. (78800-209200)

Not applicable.

Not applicable.

Educational and other qualifications required for direct recruits.

Whether age and educational qualifications prescribed for direct recruits will apply in the case of promotees.

Period of probation, if any.

7.

8.

9.

Not applicable.

Not applicable.

Not applicable.

Method of recruitment, whether by direct recruitment or by promotion or by deputation or transfer.

10.

By deputation (including short-term contract).

In case of recruitment by promotion or deputation/transfer, grades from which promotion or deputation on transfer is to be made.

11.

By deputation (including short-term contract):

Officers of the Central Government or State Government or Union territories or Public Sector undertaking or Autonomous Body or Statutory Body or University or recognized research institute.

(i) (a) holding analogous post on regular basis: or

(b) with at least eight years' service in Group 'A' or equivalent service in the Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognised Research Institute on the closing date of application.

(c) out of the eight years of service in Group 'A' as mentioned above, at least five years of service should be in level 11 in the pay matrix, equivalent in the Central Government or State Government or Union territories or Public Sector Undertaking or Autonomous Body or Statutory Body or University or recognised Research Institute.

(ii) Possessing the following qualifications, namely;-

(c) Bachelor degree from a recognised University;

(d) with at least five years' experience in the field of administration.

(iii) Desirable :-

(c) Experience in Leather Technology or Industry of at least one year.

(d) Master in Business Administration.

Note 1.-The period of deputation including the period of deputation in another ex-cadre post held immediately preceding this appointment in the same or some other organisation or Department of the Central Government shall ordinarily not exceed five years.

Note 2.-The maximum age-limit for appointment by deputation shall not be exceeding fifty years as on the closing date of receipt of applications.

Note 3. -The period of deputation shall be for five years subject to overall ceiling prescribed by the Government of India. The deputation will be on foreign service terms and conditions of the Central Government.

Note 4.-In the event of performance being found unsatisfactory, the competent authority reserves the right to repatriate the officer to his/her parent cadre any time during the tenure. The decision of the competent authority in such cases shall be final and binding.

Note 5.-Other terms and conditions of the deputation shall be governed by the relevant instructions issued by the Central Government from time to time.

Note 6.-Individuals serving in a higher level (not higher than level 13 or equivalent to the Director in the Government of India can also apply and they shall be considered for appointment, if a suitable candidate from the eligible category is not found.

If a Departmental Selection Committee exists, what is its composition?

Circumstances in which Union Public Service Commission to be consulted in making recruitment.

12.

13.

(a) Joint Secretary, Department of Commerce - Chairperson;

(b) Managing Director, Footwear Design and Development Institute - Member;

(c) One member from Leather Industry; and

(d) One outside expert of eminence from prominent organisations like Central Leather Research Institute or National Institute of Fashion Technology or Indian Institute of Technology or National Institute of Design to be nominated by the Department of Commerce, Government of India.

Not applicable.



Footwear Design and Development Institute Act, 2017 Back




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