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Protection of Human Rights Act, 1993


29.Applications of certain provisions relating to National Human Rights Commission to State Commission.-

The provisions of sections 9, 10, 12, 13, 14, 15, 16, 17 and 18 shall apply to a State Commission and shall have effect, subject to the following modifications, namely:-

(a) references to "Commission" shall be constructed as references to "State Commission";

(b) in section 10, in sub-section (3), for he word :Secretary-General," the word "Secretary" shall be substituted;

(c) in section 12 clause (f)m shall be omitted;

(d) in section 17, in clause (I), the orders "Central Government or any" shall be omitted



Protection of Human Rights Act, 1993 Back




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