Section 8   [ View Judgements ]

DISQUALIFICATION AND REMOVAL OF APPOINTED MEMBER


(1) A non-official Member appointed under clause (h) of subsection (3) of section 7 shall be disqualified for being appointed as and for being continued as a member if he,-

(a) is convicted by Criminal Court for an offence involving moral turpitude, unless such conviction has been set aside; or.

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

(c) is an undischarged insolvent; or

(d) refuses to act or becomes incapable of acting; or

(e) is otherwise unsuitable to continue as a member.

(2) The State Government may remove the member who is or has become disqualified under sub-section (1) from the membership of the Advisory Committee:

Provided that, no person shall be removed under this section unless that person has been given a reasonable opportunity of being heard by the Government.



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