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Report No. 186

Right of Appeal to Supreme Court

The right to a statutory appeal to the Supreme Court is referable to Entry 77 of List I of VII Schedule. Such a right of appeal is now available against orders of the CEGAT, the MRTP Tribunal, Consumer (Protection) Act, 1986, and POTA (see Chapter IX for a detailed discussion) and new amendments to the Companies Act, 1956.



Proposal to Constitute Environment Courts Back




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