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

The Railway Claims Tribunal Act, 1987


7. Term of office

The Chairman, Vice-Chairman or other Member shall hold office as such for a term of five years from the date on which he enters upon his office or until he attains,-

a.     In the case of the Chairman, the age of sixty-five years; and

b.    In the case of the Vice-Chairman or any other Member, the age of sixty-two years, whichever is earlier.



The Railway Claims Tribunal Act, 1987 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