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34. Power of the Central Government to make rules.-

(1) The Central Government may, by notification in the Official Gazette, make rules for carrying out the provisions of this Act.

(2) In particular, and without prejudice to the generality of the foregoing power, such rules may provide for-

(a) the term of office and other conditions of service of the members;

(b) the powers and duties of the Chairman and of the members;

(c) the terms and conditions subject to which the non-recurring expenditure incurred by or for the Central Government for or in connection with the purposes of any national highway shall be treated as capital provided by the Central Government to the Authority under clause (b) of sub-section (1) of section 12;

(d) the value or amount required to be prescribed under sub-section (1) of section 15;

1[(dd) the terms and conditions subject to which the functions of the Authority may be entrusted to any person under clause (h) of sub-section (2) of section 16;]

1. Ins. by Act 16 of 1997, s. 9 (w.e.f. 24-1-1997).

(e) the form in which and the time within which the Authority shall prepare its budget under section 19 and its annual report under section 22;

(f) the manner in which the Authority may invest its funds under section 20;

(g) the manner in which the accounts of the Authority shall be maintained and audited and the date before which the audited copy of the accounts together with the auditor's report thereon shall be furnished to the Central Government under section 23;

(h) the conditions and restrictions with respect to the exercise of the power to enter under section 30 and the matters referred to in clause (f) of that section; and

(i) any other matter which is required to be, or may be, prescribed.



National Highways Authority of India Act, 1988 Back




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