for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Addition of two new sub-sections (4) and (5) after sub-section (3) of Section 8 of the principal Act


After sub-section (3) of Section 8 of the principal Act, two new sub-sections (4) and (5), respectively, shall be added as follows:--

"(4) If the office of the Chairman falls vacant or if the Chairman is, for any reason, absent or unable to discharge the duties of his office, these duties shall, until the new Chairman assumes office or the existing Chairman resumes his office, as the case may be, be discharged by the Vice-Chairman.

(5) If the offices of both Chairman and Vice-Chairman fall 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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