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

Armed Forces Tribunal Act 2007


18. Cost

While disposing of the application under section 14 or an appeal under section 15, the Tribunal shall have power to make such order as to costs as it may deem just.



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