for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 9 Appeal


(1) Any consumer aggrieved by an order of assessment made under section 6-or by an order imposing penalty made under section 11-may appeal in Form 11 annexed hereto, to a Committee (hereinafter referred to as the appellate committee) consisting of-

(a) where the assessing authority is the member-secretary of the Central Board, the Chairman of that Board, who shall be the Chairman of the Committee, and two members of the Board, to be nominated by the Chairman thereof9[and in those Union Territories where Pollution Control Committees have been constituted by the Administrator/Lt. Governor, the Chairman of such committee and two members to be nominated by the Chairman there of ];

(b) where the assessing authority is the member-secretary of the State Board, the Chairman of that Board, who shall be the Chairman of the Committee, and two members of that Board, to be nominated by the Chairman thereof.

(2) Such appeal shall state the facts of the case and the grounds relied upon by the appellant for preferring the appeal and shall be accompanied by a copy of the order of assessment made under section 6-or a copy of the order imposing penalty made under section 11-, as the case may be.

(3) Such appeal shall be preferred within a period of thirty days from the date of communication of the order of assessment or the order imposing penalty: Provided that if the chairman of the appellate committee is satisfied that there was good and sufficient reason for the delay in preferring the appeal, he may, for reasons to be recorded in writing, allow the appeal, to be preferred after the expiry of the aforesaid period of thirty days and before the expiry of forty-five days from the date of communication of the order of assessment, or the order imposing penalty, on the appellant. (4) Every appeal shall be accompanied by a fees of rupees fifty.





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