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


33. Protection of action taken in good faith

No suit, prosecution or other legal proceeding shall lie against the Central Government or against 11[the Presiding Officer of a Tribunal or the Chairperson of an Appellate Tribunal] or against the Recovery Officer for anything which is in good faith done or intended to be done in pursuance of this Act or any rule or order made thereunder.



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