CHAPTER II

GENERAL RULES CONCERNING THE PROCEEDINGS BEFORE THE COMMISSION

 

Proceedings etc. before the Commission

20. The Commission may from time to time hold hearings, meetings, discussions, deliberations, inquiries, investigations and consultations as it may consider appropriate in the discharge of its functions under the Act.

Quorum and Sitting in Benches

21. The Quorum for the proceedings before Commission shall be three.

Attendance by Members and Voting

22. No Member (including Ex-officio Member) shall exercise his vote on a decision unless he is present during all the substantial hearings of the Commission on such matter.

Authority to represent

23. A person may authorise an advocate or a member of any statutory professional body holding a Certificate of Practice as the Commission may from time to time specify to represent him and act and plead on his behalf before the Commission. The person may also appear himself or may authorise any of his employees to appear before the Commission and to act and plead on his behalf. The Commission may from time to time specify the terms and conditions subject to which a person may authorise any other person to represent him and act and plead on his behalf.

 

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