Customs, Excise and Gold (Control) Appellate Tribunal (Procedure) Rules, 1982


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Sittings of Bench View Judgements
  4 Powers of Bench View Judgements
  5 Language of the Tribunal View Judgements
  6 Procedure for filing appeals View Judgements
  6A The number of appeals to be filed View Judgements
  7 Date of presentation of appeals View Judgements
  8 Contents of a memorandum of appeal View Judgements
  9 What to accompany memorandum of appeal? View Judgements
  10 Grounds which may be taken in appeal View Judgements
  11 Rejection or amendment of memorandum of appeal View Judgements
  12 Document authorising representative to be attached to the memorandum of appeal View Judgements
  13 Document authorising representative to be attached to the memorandum of appeal View Judgements
  14 Filling of authorisation at a later stage View Judgements
  15 Filing of memorandum of cross-objection, application or replies to appeals/applications View Judgements
  15A Reply to appeal View Judgements
  16 Preparation of paper book View Judgements
  17 No Title View Judgements
  18 Date and place of hearing to be notified View Judgements
  19 Hearing of appeal View Judgements
  20 Action on appeal for appellant's default View Judgements
  21 Hearing of appeals ex-parte View Judgements
  22 Continuance of proceedings after death or adjudication as an insolvent of a party to the appeal or application View Judgements
  23 Production of additional evidence View Judgements
  24 Adjournment of appeal View Judgements
  25 Proceedings to be open to public View Judgements
  26 Order to be signed and to bear date View Judgements
  27 Publication or orders View Judgements
  28 No title View Judgements
  28A Procedure for filing and disposal of stay petitions View Judgements
  28B Change of authorised representative View Judgements
  28C Procedure for filing of and disposal of Miscellaneous Application View Judgements
  29 Reference to High Court View Judgements
  30 Reference to Supreme Court in case of conflict in decisions of High Courts View Judgements
  31 Same Bench to hear reference applications View Judgements
  31A Same Bench to hear applications for rectification of mistakes View Judgements
  32 Submission of reply to reference application View Judgements
  33 Contents of reply View Judgements
  34 Statement of case View Judgements
  35 Communication of orders to parties View Judgements
  36 Same Bench to deal with requisition from High Court or Supreme Court View Judgements
  37 Receipt of judgment of the High Court or Supreme Court View Judgements
  38 Copy fees View Judgements
  39 No fees for inspection of records View Judgements
  40 Control over departmental authorities in certain matters View Judgements
  41 Orders and directions in certain cases View Judgements
  42 Working hours of offices of the Tribunal View Judgements
  43 Sittings of the Tribunal View Judgements
  44 Officers of the Tribunal and Their functions View Judgements
  45 Additional powers and duties of the Registrar View Judgements
  46 Seal and Emblem View Judgements
  47 Dress for the Members View Judgements
  48 Dress for the parties View Judgements



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