Section 17   [ View Judgements ]

POWER OF SUPERINTENDENCE BY APPELLATE TRIBUNAL


(1) Every Appellate Tribunal shall have superintendence over all the Tribunals in the State.

(2) Without prejudice to the generality of the foregoing provisions, the Appellate Tribunal may-

(a) call for returns from any Tribunal.

(b) make general rules and specify forms for regulating the practice and proceedings of Tribunals; and

(c) specify the forms in which books, entries and accounts shall be kept by the officers of Tribunals.]

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box