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Report No. 166

13. Appeal to the High Court.-

(1) An appeal shall lie to the High Court within whose territorial jurisdiction the competent authority is located against an order passed under sections 8, 10 or 11.

(2) The appeal under sub-section (1) shall be heard by a Division Bench, as may be designated by the Chief Justice of the High Court.

(3) The appeal shall be preferred within 45 days of the date on which the order appealed against is served upon the appellant:

Provided that the High Court may entertain an appeal preferred beyond 45 days in case the appellant satisfies that there was sufficient cause for not preferring the appeal within the period prescribed.



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