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The Control of National Highways (Land and Traffic) Act, 2002

7. Qualifications for appointment as Presiding Officer.-

A person shall not be qualified for appointment as the Presiding Officer of a Tribunal unless he-

a.   is qualified to be a Judge of a High Court; or

b.   has been a member of the Indian Legal Service and has held a post not less than Grade II of that Service.



Control of National Highways (Land and Traffic) Act, 2002 Back




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