Debts Recovery Appellate Tribunal (Procedure) Rules, 1994


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Sittings of Appellate Tribunal View Judgements
  4 Language of Appellate Tribunal View Judgements
  5 Procedure of filing appeals View Judgements
  6 Presentation and scrutiny of memorandum of appeal View Judgements
  7 Place of filing memorandum of appeal View Judgements
  8 Fee View Judgements
  9 Deposit of amount debt due View Judgements
  10 Contents of memorandum of appeal View Judgements
  11 Documents to accompany memorandum of appeal View Judgements
  12 Plural remedies View Judgements
  13 Endorsing copy of appeal to the respondents View Judgements
  14 Filing of reply to the appeal and other documents by the respondents View Judgements
  15 Who may be joined as respondents View Judgements
  16 Date and place of hearing to be notified View Judgements
  17 Dress regulations for the presiding officer and for the representatives of the parties View Judgements
  18 Order to be signed and dated View Judgements
  19 Publication of orders View Judgements
  20 Communication of orders View Judgements
  21 Fee for inspection of records and obtaining copies thereof View Judgements
  22 Orders and directions in certain cases View Judgements
  23 Working hours of the Appellate Tribunal View Judgements
  24 Holiday View Judgements
  25 Powers and functions of the Registrar View Judgements
  26 Additional powers and duties of Registrar View Judgements
  27 Seal and emblem View Judgements



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