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National Environment Tribunal Act, 1995


11. Vice-Chairperson to act as Chairperson or to discharge his functions in certain circumstances

(1) In the   event of the occurrence of any vacancy in the office of the Chairperson by reason of his death, resignation or otherwise, the Vice-Chairperson or, as the case may be, such one of the Vice-Chairpersons, as the Central Government may, by notification, authorize in this behalf, shall act as the  Chairperson until the date on which a new Chairperson, appointed in accordance with the provisions of this Act to fill such vacancy, enters upon his office.

(2) When the Chairperson in unable to discharge his functions owing to absence, illness of any other cause, the Vice-Chairperson or, as the case may be such one of the Vice-Chairpersons, as the Central Government may, by notification, authorize in this behalf, shall discharge the functions of the Chairperson until the date on which the Chairperson resumes his duties.



National Environment Tribunal Act, 1995 Back




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