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Khadi and Village Industries Commission Act, 1956


6. Disqualifications for membership of the Commission.

A person shall be disqualified for being appointed as, and for being, a member of the Commission—

  1. if he is, or is found to be a lunatic or a person of unsound mind; or

  2. if he has been adjudged insolvent; or

  3. if he has been convicted of an offence involving moral turpitude; or

  4. if he has any financial interest in any subsisting contract made with or in any work being done by the Commission, except as a shareholder (other than a Director), in a company as defined in section 3 of the Companies Act, 1956 (1 of 1956):

Provided that where he is a shareholder, he shall disclose to the Central Government, the nature and extent of shares held by him in such a company; or

  1. if he has any financial interest in any business undertaking dealing with or any other village industry specified or deemed to be specified in the Schedule to the Act



Khadi and Village Industries Commission Act, 1956 Back




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