AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Industrial Finance Corporation Act, 1948

12. Disqualification.

No person shall be a Director who--

  1. 1*[except in the case of 2*[the Chairman [3*or the Managing Director], is a salaried official of the<
    Corporation; or]
  2. is, or at any time has been, adjudicated insolvent or has suspended payment 4*[of his debts] or has compounded with his creditors; or
  3. is found to be a lunatic or becomes of unsound mind; or
  4. is or has been convicted of any offence involving moral turpitude.


Industrial Finance Corporation Act, 1948 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys