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


8. Term of Office of Chairman, Vice-Chairman and Members

Except as provided in rule 6 or rule 7, the Chairman shall hold office till he attains the age of sixty-five years and the Vice-Chairman and any other Member shall hold office till he attains the age of sixty-two years.]





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






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