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

National Environment Tribunal Act, 1995

12. Term of office

The Chairperson, Vice-Chairperson and other Member shall hold office as such for a term of five years from the date on which he enters upon his office, but shall be eligible for re-appointment for another term of five years;

Provided that no Chairperson, Vice-Chairperson   or other Member shall hold office as such after he has attained, -

(a) in the case of the Chairperson, the age of seventy years;

(b) in the case of the Vice-Chairperson, the age of sixty-five years; and

(c) in   the case of any other Member, the age of sixty-two years.



National Environment Tribunal Act, 1995 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc