Bill No. 10 of 1998

THE DELHI SIKH GURDWARAS (AMENDMENT) BILL, 1998 *

Be it enacted by the Legislative Assembly of the National Capital Territory of Delhi in the Forty-ninth Year of the Republic of India as follows :-

                                                                                                           

Short Title, extent  1.   (1)         This act may be called the Delhi Sikh Gurdwaras and commencement                     (Amendment) Act, 1998.

                                          (2)         It extends to the whole of the National Capital                                         Territory of Delhi.

                                          (3)            It shall come into force with immediate effect.

Amendment of             2.            In the Delhi Sikh Gurdwaras Act 1971 (82 of 1971), Section 16                                hereinafter referred to as "the principal Act), in                                                         Section 16, for the proviso to sub-section (5), the                                                             following shall be substituted, namely:-

                       

                                                Provided that if no election is held by the President                                                       before the expiry of one year, the Executive Board                                                 shall automatically stand dissolved unless the                                                                   Government deems necessary to extend its term. In                                                         the event of dissolution of the Executive Board, the                                                       election of the President, other office bearers and                                                    members of the Executive Board shall be held, so far                                                   as may be, in accordance with Sections 15 and 16 of                                                         this Act and the rules made thereunder.

Amendment of             3.            In the principal Act, in section 19, in sub-section (2), Section 19                                the following proviso shall be inserted at the end,                                                     namely :-

                                                Provided that if the Executive Board fails to hold                                                             three consecutive meetings, the Executive Board shall                                                 automatically stand dissolved unless the Government                                                           deems necessary to extend its terms. In the event of            

                                                            dissolution office-bearers and members of the                                                       Executive Board shall be held, so far as may be, in                                                   accordance with section 15 and 16 of this Act and the                                                       rules made thereunder.

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* I)            Introduced on                                28-9-1998

               ii)            Passed on                                30-9-1998

               iii)            Assented on                           awaited

                iv)            Published in the                  

                        Gazette on