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14. Term of office of vacancies among, and allowances payable to, Members of Board.-

Save as otherwise provided in this section-

(a) the term of office of the Chairperson or any other Members of the Board shall be five years from the date of his nomination;

(b) the term of office of an ex officio Member shall continue so long as he holds the office by virtue of which he is a Member;

(c) the term of office of a Member nominated under clause (h) of section 13 shall be two years from the date of nomination or till he holds the office whichever is earlier;

(d) a casual vacancy of a Member shall be filled up in accordance with the provisions of section 13;

(e) the term of office of a Member nominated to fill a casual vacancy shall continue for the remainder of the term of the Member in whose place he has been nominated; and

(f) the Members of the Board shall be entitled to such allowances, if any, from the School as may be specified in the Statutes, for attending meetings of the Board or as may be convened by the School but no Member other than the Members referred to in clauses (h), (k) and (l) of sub-section (2) of section 13 shall be entitled to any salary by reason of this clause.



School of Planning and Architecture Act, 2014 Back




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