RULE 6: REMOVAL FROM THE BOARD


The Central Government may remove any member of the Board appointed under clause (g) of sub-section (3) of Section 3 of the Act,-

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

(b) if he is an undischarged insolvent; or

(c) if he is convicted of any offence involving moral turpitude; or

(d) if his conduct is found to be unbecoming of a member.



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