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Report No. 272

Annexure - IV

Tribunals from where appeal lies to the Supreme Court

S. No.

Name of Act

Name of Tribunal/Authority

Section under which Appeal lies with the Supreme Court

1 The National Green Tribunal Act, 2010 (19 of 2010) National Green Tribunal Established under/section 3 under/section 22
2 The Securities and Exchange Board of India Act, 1992 (15 of 1992) Securities Appellate Tribunal Established under/section 15K(1) under/section 15Z
3 The Consumer Protection Act, 1986 (68 of 1986) National Consumer Dispute Redressal Commission Established under/section 9 under/section 23
4 The Armed Forces Tribunal Act, 2007 (55 of 2007) Armed Forces Tribunal Established under/section 4 under/section 30
5 The Electricity Act, 2003 (36 of 2003) Appellate Tribunal for Electricity Established under/section 110 under/section 125
6 The Income Tax Act, 1961 (43 of 1961) Income Tax Settlement Commission constituted under/section 245B under/section 261
7 The Airports Economic Regulatory Authority of India Act, 2008 (27 of 2008) Airports Economic Regulatory Authority Appellate Tribunal (AERAAT) is now merged with Telecom Disputes Settlement Appellate Tribunal (TDSAT) under/section 31
8 The Insolvency and Bankruptcy Code, 2016 (31 of 2016) National Company Law Appellate Tribunal Established under/section 410 under/section 62(1)
9 The Electricity Act, 2003 (36 of 2003) Central Electricity Authority Established under/section 70 under/section 125


Assessment of Statutory Frameworks of Tribunals in India Back




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