for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




National Environment Tribunal Act, 1995


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : COMPENSATION FOR DEATH OF, OR INJURY TO, A PERSON AND DAMAGE TO PROPERTY AND ENVIRONMENT View Judgements
  3 Liability to pay compensation in certain cases on principle of o fault View Judgements
  4 Application for claim for compensation View Judgements
  5 Procedure and powers of Tribunal View Judgements
  6 Conditions as to making of interim orders View Judgements
  7 Reduction of amount of relief paid under any other law View Judgements
  title CHAPTER III : ESTABLISHMENT OF NATIONAL ENVIRONMENT TRIBUNAL AND BENCHES THEREOF View Judgements
  8 Establishment of National Environment Tribunal View Judgements
  9 Composition of Tribunal and Benches thereof View Judgements
  10 Qualifications for appointment as Chairperson, Vice-Chairperson or other Member View Judgements
  11 Vice-Chairperson to act as Chairperson or to discharge his functions in certain circumstances View Judgements
  12 Term of office View Judgements
  13 Resignation and removal View Judgements
  14 Salaries and allowances and other terms and conditions of service of Chairperson, Vice-Chairperson and other Member View Judgements
  15 Provision as to the holding of Offices, by Chairperson, etc, on ceasing to be such Chairperson, etc. On ceasing to hold office View Judgements
  16 Financial and administrative powers of Chairperson View Judgements
  17 Staff of the Tribunal View Judgements
  18 Distribution of business amongst the Benches View Judgements
  title CHAPTER IV : JURISDICTION AND PROCEEDINGS OF THE TRIBUNAL View Judgements
  19 Bar of jurisdiction View Judgements
  20 Power of Chairperson to transfer cases from one Bench to another View Judgements
  21 Decision to be taken by majority View Judgements
  22 Deposit of amount payable for damage to environment View Judgements
  23 Extension of award or order of Tribunal View Judgements
  24 Appeals View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  25 Penalty for failure to comply with orders of Tribunal View Judgements
  26 Offences by companies View Judgements
  27 Proceedings before the Tribunal to be judicial proceedings View Judgements
  28 Members and staff of Tribunal to be public servants View Judgements
  29 Protection of action taken in good faith View Judgements
  30 Act to have overriding effect View Judgements
  31 Power to make rules View Judgements
  SCHEDULE I



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