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Recovery of Debts Due to Banks and Financial Institutions Act, 1993


10. Qualifications for appointment as 8[Chairperson of the Appellate Tribunal]

A person shall not be qualified for appointment as 9[the Chairperson of an Appellate Tribunal] unless he-

(a) is, or has been, or is qualified to be, a Judge of a High Court; or

(b) has been a member of the Indian Legal Service and has held a post in Grade I of that service for at least three years; or

(c) has held office as the Presiding Officer of a Tribunal for at least three years.



Recovery of Debts Due to Banks and Financial Institutions Act, 1993 Back




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