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Report No. 272

Annexure - VI

The Acts which Precludes the Jurisdiction of Civil Courts

Sr. No.

Name of Act

Exclusion of Jurisdiction of Civil Court

1. The Control of National Highways (Land and Traffic) Act, 2002 (13 of 2003) Section 15
2. The Airport Authority of India Act, 1994 (55 of 1994) Section 28K(5)
3. Telecom Regulatory Authority of India Act, 1997 (24 of 1997) Sections 15 & 27
4. The Armed Forces Tribunal Act 2007 (55 of 2007) Section 33
5. Recovery of Debts Due to Banks and Financial Institutions Act, 1993 (51 of 1993) Section 18
6. The Securitisation and Reconstruction of Financial Assests and Enforcement of Security Interest Act, 2002 (54 of 2002) Section 34
7. Income Tax Act, 1961 (43 of 1961) Section 293
8. The Trade Marks Act, 1999 (47 of 1999) Section 93
9. The Geographical Indications of Goods (Registration and Protection) Act, 1999 (48 of 1999) Section 32
10. The Securities and Exchange Board of India Act, 1992 (15 of 1992) Sections 15Y & 20A
11. The Motor Vehicles Act, 1988 (59 of 1988) Sections 94 & 175
12. The Competition Act, 2002 (12 of 2003) Section 61
13. Railway Claims Tribunal Act, 1987 (54 of 1987) Section 15
14. The Smugglers and Foreign Exchange Manipulators (Forfeiture of Property) Act, 1976 (13 of 1976) Section 14
15. The Railways Act, 1989 (24 of 1989) Section 43
16. The Foreign Exchange Management Act, 1999 (42 OF 1999) Section 34
17. The Airports Economic Regulatory Authority of India Act, 2008 (27 of 2008) Sections 28 and 44
18. The Information Technology Act, 2000 (21 of 2000) Section 61
19. Companies Act, 2013 (18 of 2013) Section 430
20. The Electricity Act, 2003 (36 of 2003) Section 145
21. The Insolvency and Bankruptcy Code, 2016 (31 of 2016) Sections 63, 180, 231
22. The Prevention of Money laundering Act, 2002 (15 of 2003) Sections 41 and 67
23. The Benami Transactions (Prohibition) Act, 1988 (45 of 1988) Section 45
24. The National Green Tribunal Act, 2010 (19 of 2010) Section 29
25. The Real Estate (Regulation and Development) Act, 2016 (16 of 2016) Exclusion of jurisdiction under/section 79
26. The Bonded Labour System (Abolition) Act, 1976 (19 of 1976) Section 25


Assessment of Statutory Frameworks of Tribunals in India Back




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