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Report No. 271

6. Meetings of Board.

(1) The Board shall meet at such time and place and shall observe such rules of procedure with regard to the transaction of its business in the meetings including the quorum at such meetings, as may be specified by regulations.

(2) The Chairperson shall preside over the meetings of the Board and if, for any reason, he is unable to attend a meeting, the senior-most Member of the Board present, reckoned from the date of his appointment to the Board, shall preside at such meeting: Provided that in case of common date of appointment of Members, the Member senior in age shall be considered as senior to the other Members.

(3) All questions which come up before any meeting of the Board shall be decided by a majority of the Members present and voting, and in the event of an equality of votes, the Chairperson or, in his absence, the person presiding over the meeting shall have a second or casting vote.

(4) The Board shall function under the guidance and supervision of the Chairperson.

(5)All orders and decisions of the Board shall be authenticated by the Member-Secretary.



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