for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 42   [ View Judgements ]

Presiding Officer


In the absence of,-



(a) both the President and the Vice-President from any meeting of a Board in which there is more than one elected member,



(b) the President from a meeting of a Board constituted under sub-section (6) of section 12 or sub-section (2) of section 13,



the members present shall elect one from among their own members to preside.



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