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


20. Sitting hours of the Tribunal

The sitting hours of the Tribunal (including a vacation bench), shall ordinarily be from 10.30 a.m. to 1.00 p.m. and 2.00 p.m. to 5.00 p.m. subject to any order made by Presiding Officer.



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




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