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


30. Appeal against the order of Recovery Officer

(1) Notwithstanding anything contained in section 29, any person aggrieved by an order of the Recovery Officer made under this Act may, within thirty days from the date on which a copy of the order is issued to him, prefer an appeal to the Tribunal.

(2) On receipt of an appeal under sub-section (1), the Tribunal may, after giving an opportunity to the appellant to be heard, and after making such enquiry as it deems fit, confirm, modify or set aside the order made by the Recovery Officer in exercise of his powers under sections 25 to 28 (both inclusive).]



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