Section 10   [ View Judgements ]

Constitution of Advisory Boards


(1) The State Government shall, whenever necessary, constitute one or more Advisory Boards for the purposes of this Act.



[1] [(2) Every such Board shall consist of a Chairman and two other members who are, or have been, Judges, of any High Court or who are qualified under the Constitution of India to be appointed as Judges of a High Court :



Provided that the Chairman of such Board shall be a person who is, or has been, a Judge of a High Court.]



FOOTNOTES:

1. This sub-section was substituted by Guj. 26 of 1086, s.3.

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