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Administrative Tribunals Act, 1985


13. Staff of the Tribunal.  

(1) The appropriate Government shall determine the nature and categories of the officers and other employees required to assist a Tribunal in the discharge of its functions and provide the Tribunal with such officers and other employees as it may think fit.  

(1-A) The officers and other employees of a Tribunal shall discharge their functions under the general superintendence of the Chairman.

 (2) The salaries and allowances and conditions of service of the officers and other employees of a Tribunal shall be such as may be specified by rules made by the appropriate Government.



Administrative Tribunals Act, 1985 Back




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