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The Petroleum and Natural Gas Regulatory Board Act, 2006


29. Orders passed by Board deemed to be decrees.-

Every order made by the Board under this Act shall, on a certificate issued by an officer of the Board, shall be executable in the same manner as if it were a decree of a civil court: Provided that where an appeal lies against an order of the Board and no appeal is preferred then the order of the Board shall be deemed to be a final decree under this section on the expiry of the period allowed for preferring an appeal against such order before the Appellate Tribunal.



The Petroleum and Natural Gas Regulatory Board Act, 2006 Back




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