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Company Law Board (Qualifications, Experience and Other Conditions of Service of Members) Rules, 1993


5. Medical fitness

No person shall be appointed as a Member unless he is declared medically fit by a Medical Board to be constituted by the Central Government for the purpose, unless he has already been declared fit by an equivalent authority.





Company Law   Board (Qualifications, Experience and Other Conditions of Service of Members)   Rules, 1993 Back






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