Login : Advocate | Client
Home Post Your Case My Account Law College Law Library

Contract Labor (Regulation and Abolition) Act, 1970

7. Disqualification for membership

(1) A person shall be disqualified for being reappointed, and for being a member of the Board-

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

(ii) if he is an undischarged insolvent; or

(iii) if he has been or is convicted of an offence which, in the opinion of the Central Government, involves moral turpitude.

(2) If a question arises as to whether a disqualification has been incurred under sub-rule (1), the Central Government shall decide the same.

Contract Labor (Regulation and Abolition) Act, 1970 Back

Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys