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The Railway Claims Tribunal Act, 1987

Contents

 

Sections

Particulars

1

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Establishment of Railway Claims Tribunal and Benches Thereof

3

Establishment of Railway Claims Tribunal

4

Composition of Claims Tribunal and Benches thereof

5

Qualifications for appointment as Chairman, Vice-Chairman or other Member

6

Vice-Chairman to act as Chairman or to discharge his functions in certain circumstances

7

Term of office

8

Resignation and removal

9

Salaries and allowances and other terms and conditions of service of Chairman, Vice-Chairman and other Members

10

Provision as to the holding of offices by Chairman, Vice-Chairman etc., on ceasing to be such Chairman or Vice-Chairman, etc.

11

Financial and administrative powers of Chairman

Chapter III

Jurisdiction, Powers and Authority of Claims Tribunal

12

Staff of Claims Tribunal

13

Jurisdiction, powers and authority of Claims Tribunal

14

Distribution of business amongst Benches

15

Bar of jurisdiction

Chapter IV

Procedure

16

Application to Claims Tribunal

17

Limitation

18

Procedure and powers of Claims Tribunal

19

Right to legal representation and presenting officers

20

Power of Chairman to transfer cases from one Bench to another

21

Decision to be by majority

22

Execution of orders of Claims Tribunal

Chapter V

Appeals

23

Appeals

Chapter VI

Miscellaneous

24

Transfer of pending cases

25

Proceedings before Claims Tribunal to be judicial proceedings

26

Members and staff of Claims Tribunal to be public servants

27

Protection of action taken in good faith

28

Act to have overriding effect

29

Power to remove difficulties

30

Power to make rules

Chapter VII

Amendments to the Railways Act

31

Amendment of section 3

32

Amendment of section 78A

33

Substitution of new section for section 80

34

Omission of sections 82B, 82D and 82F

35

Amendment of section 82C

36

Amendment of sections 82E, 82G and 82HH

37

Amendment of section 82I

38

Amendment of section 82J



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