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36. Vacancies, etc., not to invalidate proceedings of Appellate Tribunal.-

No act or proceeding of the Appellate Tribunal shall be invalid merely by reason of-

(a) any vacancy in, or any defect in the constitution of the Tribunal; or

(b) any defect in the appointment of a person acting as a Member of the Tribunal; or

(c) any irregularity in the procedure of the Tribunal not affecting the merits of the case.



Prohibition of Benami Property Transactions Act, 1988 Back




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