Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

Debts Recovery Tribunal (Procedure) Amendment Rules, 2020- (Ministry of Finance ) (27 Aug 2020)

MANU/FNSV/0043/2020

Banking

1.In exercise of the powers conferred by sub-sections (1) and (2) of section 36 of the Recovery of Debts and Bankruptcy Act, 1993 (51 of 1993), the Central Government hereby makes the following rules further to amend the Debts Recovery Tribunal (Procedure) Rules, 1993 namely:-

1. Short title and commencement.--

(1) These rules may be called the Debts Recovery Tribunal (Procedure) Amendment Rules, 2020.

(2) They shall come into force on the date of their publication in the Official Gazette.

2. In the Debts Recovery Tribunal (Procedure) Rules, 1993, in rule 19, after the word "Second", the words "and Fourth" may be inserted.

Tags : DEBTS RECOVERY TRIBUNAL   PROCEDURE   AMENDMENT RULES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved