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Administrative Tribunals Act, 1985


2. Act not to Apply to Certain Persons.

 The provisions of this Act shall not apply to

 (a) any member of the naval, military or air force or of any other armed forces of the Union;

 (b) Omitted

 (c) any officer or servant of the Supreme Court or any High Court or Courts subordinate thereto;

 (d) any person appointed to the secretarial staff of either House of Parliament or to the secretarial staff of any State Legislature or a House thereof or, in the case of a Union territory having a Legislature, of that Legislature.



Administrative Tribunals Act, 1985 Back




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