Section 3   [ View Judgements ]

Amendment of section 28


In section 28 of the principal Act, --



(a) in sub-section (1), for the words "High Court", the words "High Court or is qualified to be a Judge of the High Court" shall be substituted;



(b) after sub-section (3), the following sub-section shall be inserted, namely:--



"(4) The Chairperson or a Member holding a post as such in any other Tribunal, established under any law for the time being in force, in addition to his being a Chairperson or a Member of that Tribunal, may be appointed as Chairperson or Member, as the case may be, of the Appellate Tribunal under this Act.".

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