Section 7   [ View Judgements ]

Functions of the Registrar


The Registrar shall-



(a) receive and register appeals, applications, interlocutory and all other miscellaneous applications;



(b) maintain all records of the Tribunal;



(c) represent the Tribunal before the Supreme Court in the event of an appeal under Section 53 (T) of the Act, and



(d) perform such other functions as the Chairperson may direct.

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