RECOVERY OF DEBTS DUE TO BANKS AND FINANCIAL INSTITUTIONS ACT, 1993


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT, COMMENCEMENT AND APPLICATION View Judgements
  2 DEFINITIONS View Judgements
  3 ESTABLISHMENT OF TRIBUNAL View Judgements
  4 COMPOSITION OF TRIBUNAL View Judgements
  5 QUALIFICATIONS FOR APPOINTMENT AS PRESIDING OFFICER View Judgements
  6 TERM OF OFFICE View Judgements
  7 STAFF OF TRIBUNAL View Judgements
  8 ESTABLISHMENT OF APPELLATE TRIBUNAL View Judgements
  9 COMPOSITION OF APPELLATE TRIBUNAL View Judgements
  10 QUALIFICATIONS FOR APPOINTMENT AS PRESIDING OFFICER OF THE APPELLATE TRIBUNAL View Judgements
  11 TERMS OF OFFICE View Judgements
  12 STAFF OF THE APPELLATE TRIBUNAL View Judgements
  13 SALARY AND ALLOWANCES AND OTHER TERMS AND CONDITIONS OF SERVICE OF PRESIDING OFFICERS View Judgements
  14 FILLING UP OF VACANCIES View Judgements
  15 RESIGNATION AND REMOVAL View Judgements
  16 ORDERS CONSTITUTING TRIBUNAL OR AN APPELLATE TRIBUNAL TO BE FINAL AND NOT TO INVALIDATE ITS PROCEEDINGS View Judgements
  17 JURISDICTION, POWERS AND AUTHORITY OF TRIBUNALS View Judgements
  17A POWER OF CHAIRPERSON OF APPELLATE TRIBUNAL View Judgements
  18 BAR OF JURISDICTION View Judgements
  19 APPLICATION TO THE TRIBUNAL View Judgements
  20 APPEAL TO THE APPELLATE TRIBUNAL View Judgements
  21 DEPOSIT OF AMOUNT OF DEBT DUE, ON FILING APPEAL View Judgements
  22 PROCEDURE AND POWERS OF THE TRIBUNAL AND THE APPELLATE TRIBUNAL View Judgements
  23 RIGHT TO LEGAL REPRESENTATION AND PRESENTING OFFICERS View Judgements
  24 LIMITATION View Judgements
  25 MODES OF RECOVERY OF DEBTS View Judgements
  26 VALIDITY OF CERTIFICATE AND AMENDMENT THEREOF View Judgements
  27 STAY OF PROCEEDINGS UNDER CERTIFICATE AND AMENDMENT OF WITHDRAWAL THEREOF View Judgements
  28 OTHER MODES OF RECOVERY View Judgements
  29 APPLICATION OF CERTAIN PROVISIONS OF INCOME-TAX ACT View Judgements
  30 APPEAL AGAINST THE ORDER OF RECOVERY OFFICER View Judgements
  31 TRANSFER OF PENDING CASES View Judgements
  31A POWER OF TRIBUNAL TO ISSUE CERTIFICATE OF RECOVERY IN CASE OF DECREE OR ORDER View Judgements
  32 CHAIRPERSON, PRESIDING OFFICER AND STAFF OF APPELLATE TRIBUNAL AND TRIBUNAL TO BE PUBLIC SERVANTS View Judgements
  33 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  34 ACT TO HAVE OVERRIDING EFFECT View Judgements
  35 POWER TO REMOVE DIFFICULTIES View Judgements
  36 POWER TO MAKE RULES View Judgements
  37 REPEAL AND SAVING View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon