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

[Act No. 51 of Year 1993]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent, commencement and application

2

Definitions

Chapter II

Establishment Of Tribunal And Appellate Tribunal  

3

Establishment of Tribunal

4

Composition of Tribunal

5

Qualifications for appointment as Presiding Officer

6

Term of office

7

Staff of Tribunal

8

Establishment of Appellate Tribunal

9

Composition of Appellate Tribunal

10

Qualifications for appointment as 8[Chairperson of the Appellate Tribunal]

11

Term of office

12

Staff of the Appellate Tribunal

13

Salary and allowances and other terms and conditions of service of Presiding Officers

14

Filling up of vacancies

15

Resignation and removal

16

Orders constituting Tribunal or an Appellate Tribunal to be final, and not to invalidate its proceedings

Chapter III

Jurisdiction, Powers And Authority Of Tribunals  

17

Jurisdiction, powers and authority of Tribunals

17A

Power of Chairperson of Appellate Tribunal

18

Bar of jurisdiction

Chapter IV

Procedure Of Tribunals  

19

Application to the Tribunal

20

Appeal to the Appellate Tribunal

21

Deposit of amount of debt due, on filing appeal

22

Procedure and powers of the Tribunal and the Appellate Tribunal

23

Right to legal representation and Presenting Officers

24

Limitation

Chapter V

Recovery Of Debt Determined By Tribunal  

25

Modes of recovery of debts

26

Validity of certificate and amendment thereof

27

Stay of proceedings under certificate and amendment or withdrawal thereof

28

Other modes of recovery

29

Application of certain provisions of Income Tax Act

30

Appeal against the order of Recovery Officer

Chapter VI

Miscellaneous  

31

Transfer of pending cases

31A

Power of Tribunal to issue certificate of recovery in case of decree or order

32

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

33

Protection of action taken in good faith

34

Act to have overriding effect

35

Power to remove difficulties

36

Power to make rules

37

Repeal and saving

Debts Recovery Tribunal (Procedure) Rules, 19931  

1

Short title and commencement

2

Definitions

3

Language of the Tribunal

4

Procedure for filing applications

5

Presentation and scrutiny of applications

5A

Review

6

Place of filing applications

7

Application fee

8

Contents of application

9

Documents to accompany the application

10

Plural remedies

11

Endorsing copy of application to the respondent

12

Filing of reply and other documents by the respondent

13

Date and place of hearing to be notified

14

Order to be signed and dated

15

Publication of orders

16

Communication or orders to parties

17

Fee for inspection of records and obtaining copies thereof

18

Orders and directions in certain cases

19

Working hours of the Tribunal

20

Sitting hours of the Tribunal

21

Holiday

22

Powers and functions of the Registrar

23

Additional powers and duties of Registrar

24

Seal and emblem

Form 

Application Under Section 19 Of The Recovery Of Debts Due To Banks And Financial Institutions Act, 1993

Debts Recovery Appellate Tribunal (Procedure) Rules, 1994  

1

Short title and commencement

2

Definitions

3

Sittings of Appellate Tribunal

4

Language of Appellate Tribunal

5

Procedure of filing appeals

6

Presentation and scrutiny of memorandum of appeal

7

Place of filing memorandum of appeal

8

Fee

9

Deposit of amount debt due

10

Contents of memorandum of appeal

11

Documents to accompany memorandum of appeal

12

Plural remedies

13

Endorsing copy of appeal to the respondents

14

Filing of reply to the appeal and other documents by the respondents

15

Who may be joined as respondents

16

Date and place of hearing to be notified

17

Dress regulations for the presiding officer and for the representatives of the parties

18

Order to be signed and dated

19

Publication of orders

20

Communication of orders

21

Fee for inspection of records and obtaining copies thereof

22

Orders and directions in certain cases

23

Working hours of the Appellate Tribunal

24

Holiday

25

Powers and functions of the Registrar

26

Additional powers and duties of Registrar

27

Seal and emblem

Form

Memorandum Of Appeal Under Section 20, Section 30 Of The Recovery Of Debts Due To Banks And Financial Institutions Act, 1993 (51 Of 1993)

Debts Recovery Tribunal (Financial And Administrative Power) Rules, 1997  

1

Short title and commencement

2

Definitions

3

Powers of the Presiding Officer of the Tribunal

Debts Recovery Appellate Tribunal (Financial And Administrative Power) Rules, 1997  

1

Short title and commencement

2

Definitions

3

Powers of the Presiding Officer of the Appellate Tribunal

As amended by Recovery of Debts Due to Banks and Financial Institutions (Amdt.) Act, 2000

An Act to provide for the establishment of Tribunals for expeditious adjudication and recovery of debts due to banks and financial institutions and for matters connected therewith or incidental thereto

Be it enacted by Parliament in the Forty-fourth Year of the Republic of India as follows: -



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