Section 10   [ View Judgements ]

Appeal to High Court.


(1) Any person aggrieved by an order under section 3, sub-section (1), or under section 4, sub - section (1) or sub – section (2), may, within sixty days of the publication of such order under section 3, sub – section (3), or, as the case may be, within sixty days of the date on which an order under section 4, sub – section (1) or sub – section (2), is made, prefer an appeal to the High Court ; an upon such appeal, the High Court may pass such orders as it deems fit confirming, varying or reversing the order appealed from and may pass such consequential or incidental orders as may be necessary.



(2) Every such appeal be heard by a Bench of not less than two Judges.

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