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Debts Recovery Appellate Tribunal (Procedure) Rules, 1994


11. Documents to accompany memorandum of appeal

  1. Every memorandum of appeal shall be in triplicate and shall be accompanied with two copies (at least one of which shall be a certified copy) of the order of the Presiding Officer of Debts Recovery Tribunal or order made by the Recovery Officer under section 30 of the Act, as the case may be, against which the appeal is filed.

  2. Where the parties to the appeal are being represented by an agent, documents authorising him to act as such agent shall also be appended to the appeal:

PROVIDED that where an appeal is filed by a legal practitioner, it shall be accompanied by a duly executed Vakalatanama.

  1. Where a bank or financial institution is being represented by any of its officers to act as presenting officer before the Appellate Tribunal, the documents authorising him to act as the presenting officer shall be appended to the memorandum of appeal.



Debts Recovery Appellate Tribunal (Procedure) Rules, 1994 Back




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