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16. Rehabilitation of persons identified as manual scavengers by a Panchayat.

Any person included in the final list of manual scavengers, published in pursuance of section 14 or added thereto in pursuance of sub-section (2) of section 15 shall be rehabilitated, mutatis mutandis, in the manner laid down for urban manual scavengers in section 13.



Prohibition of Employment As Manual Scavengers and Their Rehabilitation Act, 2013 Back




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