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[Section 2(gg)] [Section 2] [Complete Act]
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Central Government Act
Section 2(gg)(i) in The Industrial Disputes Act, 1947
(i) a person shall be deemed to be" independent" for the purpose of his appointment as the chairman or other member of a Board, Court or Tribunal, if he is unconnected with the industrial dispute referred to such Board, Court or Tribunal or with any industry directly affected by such dispute: 6 Provided that no person shall cease to be independent by reason only of the fact that he is a shareholder of an incorporated company which is connected with, or likely to be affected by, such industrial dispute; but in such a case, he shall disclose to the appropriate Government the nature and extent of the shares held by him in such company;]