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89. Superior air force authority.-

For the purposes of sections 87 and 88, a "superior air force authority" means-

(a) in the case of punishments awarded by a commanding officer, any officer superior in command to such commanding officer;

(b) in the case of punishments awarded by any other authority, the Central Government, 1[the Chief of the Air Staff] or other officer specified by 1[the Chief of the Air Staff].



Air Force Act, 1950 Back




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