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Chapter IV
Miscellaneous

9. Chairperson, Vice-Chairperson and Members and staff of the Commission to be public servants.-

The Chairperson, Vice-Chairperson, Members, officers and other employees of the Commission shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).



National Commission for Safai Karamcharis Act, 1993 Back




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