Section 24   [ View Judgements ]

Procedure in the event of disagreement between the members of the Bench


Where a matter is heard by a Bench consisting of two members and such members are divided in opinion, the matter with their opinions, shall be laid before the Chairman of the Board who may himself deal with the matter or nominate any other member to deal with the matter, and the Chairman of the Board or the nominated member, as the case may be, after such hearing as he thinks fit, shall deliver his opinion and the order of the Bench shall be in accordance with the opinion of the majority of the members dealing with the matter.

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