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Report No. 271

57. Power of 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 all or any of the following matters, namely:-

(a) the allowances payable to the Chairperson and Members of the Board under sub-section (4) of section 5;

(b) the salaries and allowances payable to, and the terms and other conditions of service of officers and employees of the Board appointed under sub-section (2) of section 11;

(c) the other cases for which the information relating to DNA profiles, DNA samples and records relating thereto shall be made available under clause (f) of section 34;

(d) the form in which and the time at which the Board shall prepare its budget under sub-section (1) of section 41;

(e) the form in which and the time at which the Board shall prepare its annual report under section 42;

(f) the form in which the annual statement of accounts shall be prepared by the Board under sub-section (1) of section 43;

(g) the furnishing of audited copy of accounts to the Central Government under sub-section (3) of section 43; and

(h) any other matter which is to be, or may be, prescribed, or in respect of which provision is to be, or may be, made by rules for carrying out the provisions of this Act.



Human DNA Profiling - A Draft Bill for the Use and regulation of DNA-based Technology Back




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