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


18. Order to be signed and dated

(1) Every order of the Appellate Tribunal shall be in writing and shall be signed and dated by the Presiding Officer of the Appellate Tribunal.

(2) The order shall be pronounced in open court.



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




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