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Bonded Labor System (Abolition) Act, 1976

11. DUTY OF DISTRICT MAGISTRATE AND OTHER OFFICERS TO ENSURE CREDIT.

The District Magistrate authorized by the State Government under Section 10 and the officer specified by the District Magistrate under that section shall, as far as practicable, try to promote the welfare of the freed bonded laborer by securing and protecting the economic interests of such bonded laborer so that he may not have any occasion or reason to contract any further bonded debt.



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