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Report No. 271

5. Term of office, conditions of service of Chairperson and other Members.

(1) The Chairperson shall,-

(a) if he holds the post of Secretary to the Government of India, hold the office in the Board till he remains Secretary in the department or attains the age of superannuation, whichever is earlier;

(b) if he is appointed from amongst persons of eminence in the field of biological sciences, hold the office in the Board for a period of five years or till he attains the age of sixty-five years, whichever is earlier.

(2) The term of office of ex-officio members nominated under clauses (a), (b), (c), (f), (g), and (h) of sub-section (3) of section 4 shall be for a period not exceeding three years and the Members nominated under clauses (d) and (e) thereof, shall continue as Members till they hold their respective posts.

(3) The term of office of expert Member appointed under sub-section (4) of section 4 shall be three years from the date on which he enters upon his office or attains the age of sixty-five years, whichever is earlier.

(4) The person other than the Secretary to the Government of India appointed as Chairperson and the Member appointed under sub-section (4) of section 4 shall be entitled to such pay and allowances as may be prescribed.

(5) The Member appointed under sub-section (4) of section 4 may be re-appointed for not more than one term.



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