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

Information Technology Act, 2000


50. Qualifications for appointment as Presiding Officer of the Cyber Appellate Tribunal.

A person shall not be qualified for appointment as the Presiding Officer of a Cyber Appellate Tribunal unless he-

(a) is, or has been, or is qualified to be, a Judge of a High Court; or

(b) is, or has been, a member of the Indian Legal Service and is holding or has held a post in Grade I of that Service for at least three years.



Information Technology Act, 2000 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