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Citedby 2 docs
Dr.R.Natarajan vs Prof.Arun Nigavekar on 10 May, 2005
Prof. Arun Nigavekar vs Dr.R.Natarajan on 18 June, 2005

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[Section 6] [Complete Act]
Central Government Act
Section 6(1) in The University Grants Commission Act, 1956
(1) A person appointed as Chairman, Vice- Chairman or other member after the commencement of the University Grants Commission (Amendment) Act, 1985 (70 of 1985 ), shall, unless he sooner becomes disqualified for continuing as such under the rules that may be made under this Act,-
(a) in the case of Chairman, hold office for a term of five years or until he attains the age of sixty- five years, whichever is earlier;
(b) in the case of Vice- Chairman, hold office for a term of three years or until he attains the age of sixty- five years, whichever is earlier;
(c) in the case of any other member, hold office for a term of three years: Provided that-
(i) a person who has held office as Chairman or Vice- Chairman shall be eligible for further appointment as Chairman, Vice- Chairman or other member, and
(ii) a person who has held office as any other member shall be eligible for further appointment as Chairman, Vice- Chairman or other member: Provided further that a person who has held office for two terms, in any capacity, whether as Chairman, Vice- Chairman or other member [ excluding a member referred to in clause (a) of sub- section (3) of section 5], shall not be eligible for any further appointment as Chairman, Vice- Chairman or other member.]
1. Subs. by Act 33 of 1972, s. 4, for sub- section (1) (w. e. f. 17- 6- 1972 ). 2. Subs. by Act 70 of 1985, s. 2.