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Employees' State Insurance (Central) Rules, 1950


6. Minimum number of meetings

(1) The Corporation 6[and the Medical Benefit Council] shall meet at least twice each year.

(2) The Standing Committee 7[***] shall meet at least four times each year.

(3) The Chairman may, whenever he thinks fit, and shall, within fifteen days of the receipts of a requisition in writing from not less than one half of the members of the body concerned, call a meeting thereof.

(4) Any requisition made under this rule shall specify the object of the meeting proposed to be called.





Employees'   State Insurance (Central) Rules, 1950 Back






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