CUSTOMS AND EXCISE REVENUES APPELLATE TRIBUNAL ACT, 1986


Section
Section Title
  Statement of Objects and Reasons
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ESTABLISHMENT OF THE APPELLATE TRIBUNAL View Judgements
  4 COMPOSITION OF THE APPELLATE TRIBUNAL AND BENCHES THEREOF View Judgements
  5 QUALIFICATIONS FOR APPOINTMENT AS PRESIDENT OR MEMBER View Judgements
  6 APPOINTMENT OF PRESIDENT AND MEMBERS View Judgements
  7 MEMBER TO ACT AS PRESIDENT OR TO DISCHARGE HIS FUNCTIONS TO CERTAIN CIRCUMSTANCES View Judgements
  8 TERM OF OFFICE View Judgements
  9 RESIGNATION OF REMOVAL View Judgements
  10 SALARIES AND ALLOWANCES AND OTHER TERMS AND CONDITIONS OF SERVICE OF PRESIDENT AND OTHER MEMBERS View Judgements
  11 PROVISION AS TO THE HOLDING OF OFFICES BY PRESIDENT AND MEMBERS ON CEASING TO BE SUCH PRESIDENT OR MEMBER View Judgements
  12 FINANCIAL AND ADMINISTRATIVE POWERS OF THE PRESIDENT View Judgements
  13 STAFF OF THE APPELLATE TRIBUNAL View Judgements
  14 JURISDICTION, POWERS AND AUTHORITY OF THE APPELLATE TRIBUNAL View Judgements
  15 BAR OF JURISDICTION OF THE APPELLATE TRIBUNAL IN CERTAIN CASES View Judgements
  16 POWER TO PUNISH FOR CONTEMPT View Judgements
  17 DISTRIBUTION OF BUSINESS AMONGST THE APPELLATE TRIBUNAL AND ITS BENCHES View Judgements
  18 APPEALS TO THE APPELLATE TRIBUNAL View Judgements
  19 PROCEDURE AND POWERS OF THE APPELLATE TRIBUNAL View Judgements
  20 DEPOSIT, PENDING APPEAL, OF DUTY DEMANDED OR PENALTY LEVIED View Judgements
  21 RIGHT OF APPLICANT TO TAKE ASSISTANCE OF LEGAL PRACTITIONER AND GOVERNMENT TO APPOINT REPRESENTING OFFICERS. View Judgements
  22 CONDITIONS AS TO MAKING OF INTERIM ORDERS View Judgements
  23 POWER OF PRESIDENT TO TRANSFER CASES FROM ONE BENCH TO ANOTHER View Judgements
  24 PROCEDURE FOR DECIDING THE CASE WHERE THE MEMBERS OF A BENCH DIFFER IN OPINION View Judgements
  25 ORDERS OF APPELLATE TRIBUNAL View Judgements
  26 EXCLUSION OF JURISDICTION OF COURTS EXCEPT THE SUPREME COURT View Judgements
  27 TRANSFER OF PENDING CASES View Judgements
  28 PROCEEDINGS BEFORE THE APPELLATE TRIBUNAL TO BE JUDICIAL PROCEEDINGS View Judgements
  29 MEMBERS AND STAFF OF THE APPELLATE TRIBUNAL TO BE PUBLIC SERVANTS View Judgements
  30 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  31 ACT TO HAVE OVERRIDING EFFECT View Judgements
  32 POWER TO MAKE RULES View Judgements
  33 POWER TO REMOVE DIFFICULTIES View Judgements
  34 CONSEQUENTIAL AMENDMENTS IN THE CENTRAL EXCISES ACT AND THE CUSTOMS ACT View Judgements



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