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

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


18. Bar of jurisdiction

On and from the appointed day, no court or other authority shall have, or be entitled to exercise, any jurisdiction, powers or authority (except the Supreme Court, and a High Court exercising jurisdiction under Articles 226 and 227 of the Constitution) in relation to the matters specified in section 17.



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