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11. Dismissal or removal by Central Government and by other officers.-

Subject to the provisions of this Act and the rules-

(a) the Central Government may dismiss or remove from service any member of the Coast Guard;

(b) the Director-General or any Inspector-General may dismiss or remove from the Coast Guard any person other than an officer;

(c) any prescribed officer not below the rank of a Deputy Inspector-General may dismiss or remove from the Coast Guard any person under his command other than an officer or a subordinate officer.



Coast Guard Act, 1978 Back




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