Section 55   [ View Judgements ]

Vacancies, etc., not to invalidate proceeding of Appellate Tribunal


No act or proceeding of the Appellate Tribunal shall be invalid merely by reason of--

(a) any vacancy in, or any defect in the constitution of, the Appellate Tribunal, or

(b) any defect in the appointment of a person acting as a Member of the Appellate Tribunal; or

(c) Any irregularity in the procedure of the Appellate Tribunal not affecting the merits of the case.

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