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

148. Appeal against the decision of claims officer.-

(1) Any person aggrieved by an order of the claims officer may, within sixty days of the date of the order, prefer an appeal to the District Judge having jurisdiction.

(2) The decision of the District Judge on appeal, or of the claims officer where no appeal is preferred, shall be final.



Tripura Land Revenue and Land Reforms Act, 1960 Back




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