Administrative Tribunals Act, 1985


Section
Section Title
  Preamble
  1 Short Title, Extent and Commencement View Judgements
  2 Act not to apply to certain persons View Judgements
  3 Definitions View Judgements
  4 Establishment of Administrative Tribunals View Judgements
  5 Composition of Tribunals and Benches Thereof View Judgements
  6 Qualifications for Appointment of Chairman, Vice-Chairman or other Members View Judgements
  7 Vice-Chairman to Act as Chairman or to discharge his functions in certain circumstances View Judgements
  8 Term of Office View Judgements
  9 Resignation and Removal View Judgements
  10 Salaries and Allowances and other terms and conditions of service of Chairman, Vice-Chairman and Other Members View Judgements
  11 Provision as to the holding of offices by Chairman, on ceasing to be such Chairman, Etc. View Judgements
  12 Financial and Administrative Power of the Chairman View Judgements
  13 Staff of the Tribunal View Judgements
  14 Jurisdiction, Powers and Authority of the Central Administrative Tribunal View Judgements
  15 Jurisdiction, Powers and Authority of State Administrative Tribunals View Judgements
  16 Jurisdiction, Powers and Authority of a Joint Administrative Tribunal View Judgements
  17 Power to Punish for Contempt View Judgements
  18 Distribution of Business Amongst the Benches View Judgements
  19 Applications to Tribunals View Judgements
  20 Application not to be Admitted unless other Remedies Exhausted View Judgements
  21 Limitation View Judgements
  22 Procedure and Powers of Tribunals View Judgements
  23 Right of Applicant to take Assistance of Legal Practitioner and of Government, Etc., to Appoint Presenting Officers View Judgements
  24 Conditions as to making of Interim orders View Judgements
  25 Power of Chairman to transfer cases from one bench to another View Judgements
  26 Decision to be by Majority View Judgements
  27 Execution of Orders of a Tribunal View Judgements
  28 Exclusion of Jurisdiction of Courts except the Supreme Court under article 136 of the Constitution View Judgements
  29 Transfer of Pending cases View Judgements
  29A Provisions for Filing of Certain Appeals View Judgements
  30 Proceedings before a Tribunal to be Judicial Proceedings View Judgements
  31 Members and Staff of Tribunal to be Public Servants View Judgements
  32 Protection of Action Taken in good faith View Judgements
  33 Act to have overriding effect View Judgements
  34 Power to Remove Difficulties View Judgements
  35 Power of the Central Government to make rules View Judgements
  36 Power of the Appropriate Government to make rules View Judgements
  36A Power to make rules retrospectively View Judgements
  37 Laying of Rules View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon