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47. Power of Central Government to make rules in respect of matters relating to Board of Governors.-

(1) The Central Government may, after previous publication, make rules to carry out the purposes relating to the Board of Governors.

(2) In particular and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely:-

(a) the manner of filling vacancies among the members of the Board of Governors;

(b) the disqualifications for being chosen as, and for being a member of the Board of Governors;

(c) the circumstances in which, and the authority by which, members may be removed;

(d) the meetings of the Board of Governors and the procedure for conduct of business;

(e) the travelling and other allowances payable to members of the Board of Governors; and

(f) the manner in which functions of the Board of Governors may be exercised.



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