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Armed Forces Tribunal Act 2007

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title and commencement

2

Applicability of the Act

3

Definitions

Chapter II

Establishment of Tribunal and Benches Thereof

4

Establishment of Armed Forces Tribunal

5

Composition of Tribunal and Benches thereof

6

Qualifications for appointment of Chairperson and other Members

7

Appointment of Chairperson and other Members

8

Term of office

9

Resignation and removal

10

Salaries, allowances and other terms and conditions of service of Chairperson and other Members

11

Prohibitions as to holding of offices, etc., by Chairperson or Member on ceasing to be such Chairperson or Member

12

Financial and administrative powers of Chairperson

13

Staff of the Tribunal

Chapter III

Jurisdiction, Powers and Authority of the Tribunal

14

Jurisdiction, powers and authority in service matters

15

Jurisdiction powers and authority in matters of appeal against court martial

16

Retrial

17

Powers of the Tribunal on appeal under section 15

18

Cost

19

Power to punish for contempt

20

Distribution of business among the Benches

Chapter IV

Procedure

21

Application not to be admitted unless other remedies exhausted

22

Limitation

23

Procedure and powers of the Tribunal

24

Term of sentence and its effect on appeal

25

Right of applicant or of appellant to take assistance of a legal practitioner and of Government, etc., to appoint counsel

26

Condition as to making of interim order

27

Power of Chairperson to transfer cases from one Bench to another

28

Decision to be by majority

29

Execution of order of Tribunal

Chapter V

Appeal

30

Appeal to Supreme Court

31

Leave to appeal

32

Condonation

Chapter VI

Miscellaneous

33

Exclusion of jurisdiction of civil courts

34

Transfer of pending cases

35

Provision for filing of certain appeals

36

Proceedings before Tribunal to be judicial proceedings

37

Members and staff of Tribunal to be public servants

38

Protection of action taken in good faith

39

Act to have overriding effect

40

Power to remove difficulties

41

Power of Central Government to make rules

42

Power to make rules retrospectively

43

Laying of rules

An Act to provide for the adjudication or trial by Armed Forces Tribunal of disputes and complaints with respect to commission, appointments, enrolment and conditions of service in respect of persons subject to the Army Act, 1950, the Navy Act, 1957 and the Air Force Act 1950 and also to provide for appeals arising out of orders, findings or sentences of court martial held under the said Acts and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Fifty-eighth Year of the Republic of India as follows:-



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