National Tax Tribunal Act, 2005


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ESTABLISHMENT OF THE NATIONAL TAX TRIBUNAL View Judgements
  3 Establishment of the national Tax Tribunal View Judgements
  4 Composition of National Tax Tribunal View Judgements
  5 Constitutional and jurisdictional of Benches View Judgements
  6 Qualifications for appointment of Chairpersons and other Members View Judgements
  7 Appointment of chairperson and other member View Judgements
  8 Terms of office and chairperson and other members View Judgements
  9 Resignation of Chairperson and other members View Judgements
  10 Salary and allowances of Chairperson and other members View Judgements
  11 Removal and suspension of chairperson and other Members View Judgements
  12 Officers and employees of national Tax Tribunal View Judgements
  13 Appearance before national Tax Tribunal View Judgements
  14 Member to act as chairperson or to discharge his functions in certain circumstances View Judgements
  title CHAPTER III : JURISDICTION, POWERS AND FUNCTIONS OF NATIONAL TAX TRIBUNAL View Judgements
  15 Appeal to National Tax Tribunal View Judgements
  16 Procedure and powers of National Tax Tribunal View Judgements
  17 Finality of orders of National Tax Tribunal View Judgements
  18 Decision by majority View Judgements
  19 Special Bench View Judgements
  20 Interim order View Judgements
  21 Power to Punish for contempt View Judgements
  22 Order of National Tax Tribunal View Judgements
  23 Transfer of pending cases from High Court View Judgements
  24 Appeal to supreme court View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  25 Members etc. to be Public servants View Judgements
  26 Protection of action taken in good faith View Judgements
  27 Power to remove difficulties View Judgements
  28 Power to make rules View Judgements
  29 Lying of rules before parliament View Judgements
  30 Consequential amendments View Judgements
  SCHEDULE I



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