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3. Constitution and incorporation of the Inland Waterways Authority of India.

(1) With effect from such date as the Central Government may, by notification in the Official Gazette, appoint in this behalf, there shall be constituted for the purposes of this Act an Authority, to be called the Inland Waterways Authority of India.

(2) The Authority shall be a body corporate by the name aforesaid, having perpetual succession and a common seal with power, subject to the provisions of this Act, to acquire, hold and dispose of property, both movable and immovable, and to contract and shall by the said name sue and be sued.

1[(3) The Authority shall consist of the following members, namely:

(a) a Chairman

(b) a Vice-Chairman;

(c) not more than three full-time members; and

(d) not more than three part-time members, to be appointed by the Central Government by notification in the Official Gazette.]

(4) The Authority may associate with itself, in such manner and for such purposes as may be determined by regulations, any person whose assistance or advice it may desire in complying with any of the provisions of this Act and a person so associated shall have the right to take part in the discussions of the Authority relevant to the purpose for which he has been associated, but shall not be entitled to vote.



Inland Waterways Authority of India Act, 1985 Back




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