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Industrial Finance Corporation Act, 1948


13. Removal of Director FROM office.

  1. 6*[The Central Government may 7*[after consultation with the Development Bank] at any time remove the Chairman 8*[or the Managing Director] FROM office:]

9*[Provided that no person shall be removed FROM his office, under this sub-section, unless he has been given an opportunity of showing cause against his removal.]

  1. The Board may remove FROM office any Director who--

  1. is, or has become, subject to any of the disqualifications mentioned in section 12; or

  2. is absent without leave of the Board FROM more than three consecutive meetings of the Board without excuse sufficient in the opinion of the Board to exonerate the absence.]



Industrial Finance Corporation Act, 1948 Back




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