Section 13   [ View Judgements ]

REFERENCE AND APPLICATION TO BE DISPOSED OF WITHIN SIX MONTHS


Every reference made to a Tribunal under13[section 8-orsection 8A-or application made to a Tribunal under section 8-] shall be inquired into as expeditiously as possible and every endeavour shall be made to conclude such inquiry within a period of six months from the date of the service, on the person concerned, of a copy of such reference or application.

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