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The Railway Claims Tribunal Act, 1987


Chapter VII: Amendments to the Railways Act

31. Amendment of section 3

In section 3 of the Railways Act, after clause (18), the following clause shall be inserted, namely:-

‘(19) “Claims Tribunal” means the Railway Claims Tribunal established under section 3 of the Railway Claims Tribunal Act, 1987’.



The Railway Claims Tribunal Act, 1987 Back




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