Section 4   [ View Judgements ]

Disqualifications


No person shall be a member of the National Authority, who -



(a) is, or at any time has been, adjudged insolvent; or



(b) is declared to be of unsound mind by a competent court; or



(c) becomes incapable of acting as a member; or



(d) is, or has been convicted of an offence which, in the opinion of the Central Government involves moral turpitude.



(e) is, or has been removed or dismissed from the service of the Government or a body corporate owned or controlled by the Government.

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