Section 4   [ View Judgements ]

Amendment of section 6


In Section 6 of the principal Act,-



(i) for sub-section (i) , the following sub-section shall be substituted, namely:-



"(1) A person appointed as Chairman, Vice-Chairman or other member shall, unless he becomes disqualified for continuing as such under the rules that may be made under this Act, --



(a) in the case of Chairman, hold office for a term of five years; and



(b) in the case of Vice-Chairman or any other member, hold office for a term of three years:



Provided that--



(i) a person who has held office as Chairman or Vice-Chairman shall be eligible for further appointment as Chairman, Vice-Chairman or other member, and



(ii) a person who has held office as nay other member shall be eligible for further appointment as Chairman, Vice-Chairman or other member:



Provided further that a person who has held office for two terms, in any capacity, whether as Chairman, Vice-Chairman or other member, shall not be eligible for any further appointment as Chairman, Vice-Chairman or other member.";



(iii) for sub-sections (3) and (4) , the following sub-sections shall be substituted, namely:-



"(3) If a casual vacancy occurs in the office of the Chairman, whether by reason of his death, resignation or inability to discharge his functions owing to illness or other incapacity, the Vice-Chairman holding office as such for the time being shall, notwithstanding anything contained in sub-section (2) of section 5, act as the Chairman and shall, unless any other person is appointed earlier as the Chairman , hold the office of the Chairman for the remainder of the term of office of the person in whose place h is to so act:



Provided that where no Vice-Chairman is holding office at the time when the vacancy in the office of the Chairman occurs, the Central Government Shall, notwithstanding anything contained in sub-section (2) of section 5, appoint any other member to act as the Chairman and the person so appointed shall not hold the office of the Chairman for a period exceeding six months.



(4) If a casual vacancy occurs in the office of the Vice-Chairman or any other member, whether by reason of his death, resignation or inability to discharge his functions owing to illness or other incapacity, such vacancy shall be filled up by the Central Government by making a fresh appointment and the member so appointed shall hold office for a term of three years.



(5) The office of the Chairman and the Vice-chairman shall be whole-time and salaried and subject thereto, the terms and conditions of service of the Chairman, Vice-Chairman and other members shall be such as may be prescribed.".

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