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

49. Qualifications for appointment as Claims Commissioner.

A person shall not be qualified for appointment as Claims Commissioner unless he

(a) is or has been, or 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 in Grade I of that Service;or

(c) has, for at least three years, held a civil judicial post carrying a scale of pay which is not less than that of a Joint Secretary to the Government of India.



Metro Railways (Operation and Maintenance) Act, 2002 Back




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