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Section 5 of ANDHRA PRADESH LABOUR WELFARE FUND ACT, 1987
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Section 5 - Disqualifications and removal

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(1) No person shall be nominated as or continue to be, a member of the Board who

(a) is a salaried official of the Board; or

(b) is or at any time has been adjudged insolvent or has suspended payment of his debts or has compounded with his creditors; or

(c) is found to be of unsound mind, or;

(d) is or
has been convicted by a Criminal Court of an offence involving moral turpitude, unless such conviction has been set aside; or

(e) is in arrears of any sum due to the Board.

(2) The Government may remove from office any member who

(a) is or has become subject to any of the disqualifications mentioned in sub section (1) or

(b) is absent without leave of the Board for more than three consecutive meetings of the Board;

Provided that before taking action under this sub section, the member concerned shall be given an opportunity to make his representation against the action proposed.
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