Section 9   [ View Judgements ]

DISQUALIFICATIONS AND REMOVAL


(1) No person shall be chosen as, or continue to be, a member of the Board who - (a) is a salaried officer of the Board; or



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



(c) is found to be a lunatic or becomes of unsound mind; or



(d) is or has been convicted of any offence involving moral turpitude.



(2) The State Government may remove from office any member, who - (a) is or has become subject to any of the disqualifications mentioned in sub-section (1); or



(b) is absent without leave of the Board for more than three consecutive meetings of the Board.



(3) Notwithstanding anything contained in sub-sections (5) and (7) of section 6 or other provisions of this Act or the rules made thereunder, the members (including the chairman), whether nominated before or after the commencement of the Maharashtra Mathadi, Hamal and other Manual Workers (Regulation of Employment and Welfare) (Amendment) Act, 1990, shall hold office during the pleasure of the State Government and, if in the opinion of the State Government, - (a) the member representing the employers or the unprotected workers, ceases to adequately represent the employers, or as the case may be, the unprotected workers; or



(b) having regard to the exigencies of circumstances or service in the State Government, the member (including the Chairman) representing the State Government cannot continue to represent the State Government, the State Government may, by order remove all or any of them (including the Chairman from office at any time.



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