RULE 4: TERM OF OFFICE OF MEMBERS


(1) Members appointed under Cls. (c) to (m) of sub-rule (1) ofrule 3-shall hold office for a period of two years and shall be eligible for re-appointment.

(2) When a member appointed under sub-rule (1) ofrule 3-desires to resign from membership of the Bureau, he shall forward his letter of resignation under his own hand to the Central Government and such resignation shall take effect from the date of its acceptance by the Central Government or on the expiry of a period of one month from the date of its receipt by the Central Government, whichever is earlier.

(3) When a vacancy occurs by resignation of a member under sub-rule (2) or otherwise, the Central Government shall take steps to26[fill the vacancy within a period of six months from the date of its occurrence by making an appointment] from amongst the category of persons to which the person who vacated the office belonged and the person so appointed shall hold office for the remainder of the term of office of the member in whose place he is appointed.

(4) A person shall be disqualified for being appointed as a member or shall be removed from membership by the Central Government if he,-

(a) has been convicted and sentenced to imprisonment for an offence, which in the opinion of the Central Government, involves moral turpitude; or

(b) is an undischarged insolvent: or

(c) is of unsound mind and stands so declared by a competent court; or

(d) has been removed or dismissed from the service of the Government or a body corporate owned or controlled by the Government; or

(e) has in the opinion of the Central Government such financial or other interest in the Bureau as is likely to affect prejudicially the discharge by him of his functions as a member: Provided that no member shall be removed on the ground that he has become subject of the disqualification mentioned under Cl.

(e) of sub-rule (4) or unless he has been given a reasonable opportunity of being heard in the matter.

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