Section 6   [ View Judgements ]

Addition of new sub-section (5) after sub-section (4) of Section 9 of the principal Act


After sub-section (4) of Section 9 of the principal Act, a new sub-section (5) shall be added as follows:--

"(5) If the offices of both Chairman and Vice-Chairman become vacant, the duties of the office of Chairman shall be discharged by such member, as the State Government may, by order, direct.".

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