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National Environment Tribunal Act, 1995


20. 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, and after hearing such of them as he may deist 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.



National Environment Tribunal Act, 1995 Back




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