for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

7. Appeal


1. An appeal against any decision of the registration committee under section 9 shall be preferred in writing 2 in Form II -B in duplicate to the central government in the Department of Agriculture.



2. The appeal shall be in writing and shall set out concisely and under distinct heads the grounds on which the appeal is preferred.



3. 1every appeal shall be accompanied by a demand draft of rupees one thousand towards fee and a copy of the decision appealed against.



4. (1) the fee payable for preferring an appeal shall be paid by a demand draft drawn on the State bank of india, New Delhi in favour of the pay and accounts officer department of Agriculture & cooperation, New Delhi.

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