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Chapter VII

Miscellaneous

1[23. Members and staff of Authorities, Committees and Lok Adalats to be public servants.-

The members including Member-Secretary or, as the case may be, Secretary of the Central Authority, the State Authority, the District Authorities, the Supreme Court Legal Services Committee, High Court Legal Services Committees, Taluk Legal Services Committees and officers and other employees of such Authorities, Committees and the 2[members of the Lok Adalats or the persons constituting Permanent Lok Adalats] shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).

1. Subs. by Act 59 of 1994, s. 17, for sections 23 and 24 (w.e.f. 29-10-1994),

2. Subs. by Act 37 of 2002, s. 5, for "members of the Lok Adalats" (w.e.f. 11-6-2002).



Legal Services Authorities Act, 1987 Back




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