Telecom Regulatory Authority of India Act, 1997


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 : TELECOM REGULATORY AUTHORITY OF INDIA View Judgements
  3 Establishment and incorporation of Authority View Judgements
  4 Qualifications for appointment of Chairperson and other members View Judgements
  5 Term of office, conditions of service, etc. of Chairperson and other members View Judgements
  6 Powers of Chairperson and Vice-Chairperson View Judgements
  7 Removal and suspension of member from office in certain circumstances View Judgements
  8 Meetings View Judgements
  9 Vacancies, etc. not to invalidate proceedings of Authority View Judgements
  10 Officers and other employees of Authority View Judgements
  title CHAPTER III : POWERS AND FUNCTIONS OF THE AUTHORITY View Judgements
  11 Functions of Authority View Judgements
  12 Powers of Authority to call for information, conduct investigations, etc View Judgements
  13 Power of Authority to issue directions View Judgements
  title CHAPTER IV : APPELLATE TRIBUNAL [Substituted by the Amendment Act of 2000, w.e.f. 24th. January, 2000.] View Judgements
  14 Establishment of Appellate Tribunal View Judgements
  14A Application for settlement of disputes and appeals to Appellate Tribunal View Judgements
  14B Composition of Appellate Tribunal View Judgements
  14C Qualifications for appointment of Chairperson and Members View Judgements
  14D Term of office View Judgements
  14E Terms and conditions of service View Judgements
  14F Vacancies View Judgements
  14G Removal and resignation View Judgements
  14H Staff of Appellate Tribunal View Judgements
  14-I Distribution of business amongst Benches View Judgements
  14J Power of Chairperson to transfer cases View Judgements
  14K Decision to be by majority View Judgements
  14L Members, etc., to be public servants View Judgements
  14M Transfer of pending cases View Judgements
  14N Transfer of appeals View Judgements
  15 Civil court not to have jurisdiction View Judgements
  16 Procedure and powers of Appellate Tribunal View Judgements
  17 Right to legal representation View Judgements
  18 Appeal to Supreme Court View Judgements
  19 Orders passed by Appellate Tribunal to be executable as a decree View Judgements
  20 Penalty for wilful failure to comply with orders of Appellate Tribunal View Judgements
  title CHAPTER V FINANCE, ACCOUNTS AND AUDIT View Judgements
  21 Grants by Central Government View Judgements
  22 Fund View Judgements
  23 Accounts and audit View Judgements
  24 Furnishing of returns, etc. to Central Government View Judgements
  title CHAPTER VI : MISCELLANEOUS View Judgements
  25 Power of Central Government to issue directions View Judgements
  26 Members, officers and employees of Authority to be public servants View Judgements
  27 Bar of jurisdiction View Judgements
  28 Protection of action taken in good faith View Judgements
  29 Penalty for contravention of directions of Authority View Judgements
  30 Offences by companies View Judgements
  31 Offences by government department View Judgements
  32 Exemption from tax on wealth and income View Judgements
  33 Delegation View Judgements
  34 Cognizance of offences View Judgements
  35 Power to make rules View Judgements
  36 Power to make regulations View Judgements
  37 Rule and regulations to be laid before Parliament View Judgements
  38 Application of certain laws View Judgements
  39 Power to remove difficulties View Judgements
  40 Repeal and saving View Judgements



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