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The Administrative Tribunals Act, 1985

(Act no. 13 of 1985)

Contents

Sections

Particulars

 

Preamble

1  

Short Title, Extent and Commencement

2 

Act not to apply to certain persons

3  

Definitions

4 

Establishment of Administrative Tribunals

5  

Composition of Tribunals and Benches Thereof

6 

Qualifications for Appointment of Chairman, Vice-Chairman or other Members

7  

Vice-Chairman to Act as Chairman or to discharge his functions in certain circumstances

8 

Term of Office

9  

Resignation and Removal

10 

Salaries and Allowances and other terms and conditions of service of Chairman, Vice-Chairman and Other Members

11 

Provision as to the holding of offices by Chairman, on ceasing to be such Chairman, Etc.

12 

Financial and Administrative Power of the Chairman

13  

Staff of the Tribunal

14 

Jurisdiction, Powers and Authority of the Central Administrative Tribunal

15 

Jurisdiction, Powers and Authority of State Administrative Tribunals

16  

Jurisdiction, Powers and Authority of a Joint Administrative Tribunal

17 

Power to Punish for Contempt

18 

Distribution of Business amongst the Benches

19 

Applications to Tribunals

20  

Application not to be admitted unless other Remedies Exhausted

21    

Limitation

22  

Procedure and Powers of Tribunals

23

Right of Applicant to take Assistance of Legal Practitioner and of Government, Etc., to Appoint Presenting Officers

24   

Conditions as to making of Interim orders

25    

Power of Chairman to transfer cases from one bench to another

26 

Decision to be by Majority

27   

Execution of Orders of a Tribunal

28    

Exclusion of Jurisdiction of Courts except the Supreme Court under article 136 of the Constitution

29   

Transfer of Pending cases

29A    

Provisions for Filing of Certain Appeals

30      

Proceedings before a Tribunal to be Judicial Proceedings

31     

Members and Staff of Tribunal to be Public Servants

32    

Protection of Action Taken in good faith

33      

Act to have overriding effect

34     

Power to Remove Difficulties

35       

Power of the Central Government to make rules

36       

Power of the Appropriate Government to make rules

36A    

Power to make rules retrospectively

37       

Laying of Rules

The Administrative Tribunals Act, 1985.

Preamble

[NO. 13 OF 1985]



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