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Administrative Tribunals Act, 1985


32. Protection of Action taken in Good Faith.

 Not suit, prosecution or other legal proceedings shall lie against the Central or State Government or against the Chairman, Vice-Chairman or other Member of any Central Joint or State Administrative Tribunal, or any other person authorized by such Chairman, Vice-Chairman or other Member for anything which is in good faith done or intended to be done in pursuance of this Act or any rule or order made there under.



Administrative Tribunals Act, 1985 Back




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