for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 10   [ View Judgements ]

VACANCY OF MEMBER OWING TO ABSENCE WITHOUT PERMISSION


If a member nominated or appointed to the State Council or a Regional Council remains absent without prior permission in writing of the Chairperson of the Council from three consecutive meetings thereof, his office thereupon shall become vacant, and shall be, so declared by the Chairperson.

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