RULE 8: CESSATION OF MEMBERSHIP


A member appointed by name shall cease lo hold office as such :

(a) if he becomes of an unsound mind and stands so declared by a competent court;

(b) if he becomes an undischarged insolvent;

(c) if, without, permission of the Chairman of the Committee, he is absent from three consecutive meetings ; or

(d) if he leaves the country with no intention of returning.



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