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Contract Labor (Regulation and Abolition) Act, 1970

8. Removal from membership

The Central Government may remove from office any member of the Board, if in its opinion such a member has ceased to represent the interest which he purports to represent on the Board:

PROVIDED that no such member shall be removed unless a reasonable opportunity is given to him of making any representation against the proposed action.

Contract Labor (Regulation and Abolition) Act, 1970 Back

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