for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 6   [ View Judgements ]

POWER OF REMOVAL OF COMMITTEES OR MEMBERS THERE OF


If the State Government is of the opinion that it is necessary or expedient so to do in the public interest, it may, by notification in the Official Gazette, remove the committee of any Co-operative Sugar Factory under erection or any other Co-operative Sugar Factory or one or more members thereof and appoint a new committee or one or more administrators in place of the committee or one or more members in place of the members removed, as the case may be. These persons shall be appointed for such period and subject to such terms and conditions as may be specified in the notification:

Provided that, no such notification shall be issued, unless the member or members concerned are given a reasonable opportunity of making a representation to the State Government on the action proposed to be taken against them.



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