AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Administrative Tribunals Act, 1985


36. Power of the Appropriate Government to Make Rules.  

The appropriate Government may, by notification, make rules to provide for all or any of the following matters namely, -  

(a) the financial and administrative power which the Chairman of a Tribunal may exercise over the Benches of the Tribunal under section 12;  

(b) the salaries and allowances and conditions of service of the officers and other employees of a Tribunal under sub-section (2) of section 13; and  



Administrative Tribunals Act, 1985 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys