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17. Power of Tribunal to entertain and dispose of claims for reimbursement.-

(1) The Tribunal shall have jurisdiction to entertain and dispose of any claim for reimbursement referred to in sub-section (2) of section 16.

(2) Every such claim shall be made before the Tribunal within thirty days from the date on which the document purporting to be a share stands cancelled under section 15.



Richardson and Cruddas Ltd. (Acquisition and Transfer of Undertaking) Act, 1972 Back




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