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Report No. 250

67. Administrative Tribunals (Amendment) Act, Act 19 of 1986

Category: Tribunals

Recommendation: Repeal

This Act amended the Administrative Tribunals Act, 1985. Sections 2 to 23 of this Act have already been repealed by Repealing and Amending Act, 2001. Section 24 specifies that every person holding office as Chairman, Vice-Chairman or other Member of the Central Administrative Tribunal (CAT) immediately before the commencement of this Act shall be deemed to be either a Judicial Member (if he possesses any of the qualifications specified for appointment as a Judicial Member under the Administrative Tribunals Act, 1985) or an Administrative Member.

Section 25 of this Act validates any action taken (including any applications admitted or orders passed) by the CAT before the coming into force of this Amendment Act. The purpose of this Act has been fulfilled and the Central Government should repeal this Act. To save the rights and privileges of the members specified under Section 24 and also, the action taken by the CAT as contemplated by Section 25, a suitable savings clause should be inserted in the repealing Act.



Obsolete Laws - Warranting Immediate Repeal (Third Interim Report) Back




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