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Debts Recovery Appellate Tribunal (Procedure) Rules, 1994

2. Definitions

In these rules, unless the context otherwise requires,-

  1.  Act means the Recovery of Debts Due to Banks and Financial Institutions Act, 1993 (51 of 1993);
  2. agent means a person duly authorised by a party to present appeal or to give reply on its behalf before the Appellate Tribunal;
  3. appeal means an appeal made to the Appellate Tribunal under section 20 or section 30 of the Act:
  4. appellant means a person or a bank or financial institution making an appeal to the Appellate Tribunal under section 20 or section 30 of the Act;
  5. Appellate Tribunal means an Appellate Tribunal established by the, Central Government under section 8 of the Act;
  6. legal practitioner shall have the same meaning as assigned to it in the Advocates Act, 1961 (25 of 1961);
  7. presiding officer means the presiding officer of an Appellate Tribunal;
  8. Registrar means the Registrar of an Appellate Tribunal and includes an officer of such Appellate Tribunal who is authorised by the presiding officer to function as Registrar;
  9. Registry means the Registry of the Appellate Tribunal.


Debts Recovery Appellate Tribunal (Procedure) Rules, 1994 Back




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