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49. Term of office.-

The Chairman or any other Member shall hold office as such for a term of five years from the date on which he enters upon his office, but shall be eligible for re-appointment for another term of five years: Provided that no Chairman or any other Member shall hold office as such after he has attained,-

(a) in the case of the Chairman, the age of sixty-five years; and

(b) in the case of any other Member, the age of sixty-two years.



Delhi Rent Act, 1995 Back




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