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Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act,1989


10. Appointment of a Special Officer

In the identified area a Special Officer not below the rank of a Additional District Magistrate shall be appointed to coordinate with the District Magistrate, Superintendent of Police or other officers responsible for implementing the provisions of the Act, various committees and the Scheduled Castes and the Scheduled. Tribes Protection Cell. The Special Officer shall be responsible for-

(i) providing immediate relief and other facilities to the victims of atrocity and initiate necessary measures to prevent or avoid re-occurrence of atrocity;

(ii) setting up an awareness centre and organizing workshop in the identified area or at the district headquarters to educate the persons belonging to the Scheduled Castes and the Scheduled Tribes about their rights and the protection available to them under the provisions of various Central and State enactments or rules and schemes, etc., framed therein;

(iii) co-coordinating with the non-Governmental Organization and providing necessary facilities and financial and other type of assistance to non-Governmental organization for maintaining centers or organizing workshops.



Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act,1989 Back




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