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Armed Forces Tribunal Act 2007


27. Power of Chairperson to transfer cases from one Bench to another

On the application of any of the parties and after notice to the parties concerned, and after hearing such of them as he may desire to be heard, or on his own motion without such notice, the Chairperson may transfer any case pending before one Bench for disposal, to, any other Bench.



Armed Forces Tribunal Act 2007 Back




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