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


32. Chairperson, Presiding Officer and staff of Appellate Tribunal and Tribunal to be public servants

The Chairperson of an Appellate Tribunal, the Presiding Officer of a Tribunal, the Recovery Officer and other officers and employees of an Appellate Tribunal and a Tribunal shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).]



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




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