AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

39. Power to make regulations.-

(1) The Board may, with the previous approval of the Central Government, by notification in the Official Gazette, make regulations consistent with this Act and the rules generally to carry out the purposes of this Act.

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

(a) the terms and conditions of service of the Secretary and other officers and employees of the Board under sub-section (2) of section 4; and

(b) the terms and conditions under which the certificate may be granted under sub-section (2) of section 12.



Spices Board Act, 1986 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys