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


4. Composition of Tribunal

(1) A Tribunal shall consist of one person only (hereinafter referred to as the Presiding Officer) to be appointed, by notification, by the Central Government.

(2) Notwithstanding anything contained in sub-section (1), the Central Government may authorize the Presiding Officer of one Tribunal to discharge also the functions of the Presiding Officer of another Tribunal.



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




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