AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Armed Forces Tribunal Act 2007


17. Powers of the Tribunal on appeal under section 15

The Tribunal, while hearing and diciding an appeal under section 15, shall have the poweró

a.     to order production of documents or exhibits connected with the proceedings before the court martial;

b.    to order the attendance of the witnesses;

c.     to receive evidence;

d.    to obtain reports from Court martial;

e.     order reference of any question for enquiry;

f.     appoint a person with special expert knowledge to act as an assessor; and

g.    To determine any question which is necessary to be determined in order to do justice in the case.



Armed Forces Tribunal Act 2007 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys