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Report No. 85

7.2. Appointment of members of the Tribunals.-

Section 110(1) empowers the State Government to constitute Claims Tribunals for adjudicating the specified questions. The Tribunals are to be constituted by a notification, for such area as may be specified in the notification. There is a proviso to the sub-section, to which we shall advert later.1 Sub-sections (2) and (3) deal with the composition and qualification of the Tribunal2 and sub-section (4) with the distribution of business amongst the Tribunals.3

The Law Commission of India, in its Report on Delay and Arrears in Trial Courts, made certain recommendations as to the authorities by which the appointment of members of the Tribunals should be made, including arrangements for the distribution of business. We shall revert to the topic later4.

1. Para. 7.3, infra.

2. Cf. Law Commission of India, 77th Report (Delay and Arrears in Trial Courts), paras. 10.3 and 10.4.

3. See also para. 1.8, supra.

4. Para. 7.10, infra.



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