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24. Vigilance Committees.

(1) Every State Government shall, by notification, constitute a Vigilance Committee for each district and each Sub-Division.

(2) Each Vigilance Committee constituted for a district shall consist of the following members, namely:

(a) the District Magistrate-Chairperson, ex officio;

(b) all members of the State Legislature belonging to the Scheduled Castes elected from thedistrict-members:

Provided that if a district has no member of the State Legislature belonging to the Scheduled Castes, the State Government may nominate such number of other members of the State Legislature from the district, not exceeding two, as it may deem appropriate.

(c) the district Superintendent of Police- member, ex officio;

(d) the Chief Executive Officer of,

(i) the Panchayat at the district level-member, ex officio;

(ii) the Municipality of the district headquarters-member, ex officio;

(iii) any other Municipal Corporation constituted in the district- member, ex officio;

(iv) Cantonment Board, if any, situated in the district-member, ex officio;

(e) one representative be nominated by the railway authority located in the district;

(f) not more than four social workers belonging to organisation working for the prohibition of manual scavenging and rehabilitation of manual scavengers, or, representing the scavenger community, resident in the district, to be nominated by the District Magistrate, two of whom shall be women;

(g) one person to represent the financial and credit institutions in the district, to be nominated by the District Magistrate;

(h) the district-level officer in-charge of the Scheduled Castes Welfare- Member-Secretary, ex officio;

(i) district-level officers of Departments and agencies who, in the opinion of the District Magistrate, subject to general orders, if any, of the State Government, have a significant role to play in the implementation of this Act.

(3) Each Vigilance Committee, constituted for a Sub-Division, shall consist of the following members, namely:-

(a) the Sub-Divisional Magistrate-Chairperson, ex officio;

(b) the Chairpersons and the Chief Executive Officers of Panchayats at intermediate level of theSub-Division, and where Panchayats at intermediate level, do not exist, Chairpersons from two Panchayats at Village level to be nominated by the Sub-Divisional Magistrate-member, ex officio;

(c) the Sub-Divisional Officer of Police-member, ex officio; (d) Chief Executive Officer of-

(i) the Municipality of the Sub-Divisional headquarters-member, ex officio; and

(ii) Cantonment Board, if any, situated in the Sub-Division-member, ex officio;

(e) one representative to be nominated by the railway authority located in theSub-Division-member, ex officio;

(f) two social workers belonging to the organisation working for the prohibition of manual scavenging and rehabilitation of the manual scavengers, or representing the scavenger community resident in the Sub-Division, to be nominated by the District Magistrate, one of whom shall be a woman;

(g) one person to represent the financial and credit institutions in the Sub-Division, to be nominated by the Sub-Divisional Magistrate;

(h) the Sub-Divisional level officer in-charge of Scheduled Castes welfare- Member-Secretary,ex officio;

(i) Sub-Divisional level officers of Department and agencies who in the opinion of theSub-Divisional Magistrate, subject to any general orders of the State Government or the District Magistrate, have a significant role to play in the implementation of this Act-member, ex officio.

(4) Each Vigilance Committee constituted at district and Sub-Divisional level shall meet at least once in every three months.

(5) No proceeding of a Vigilance Committees shall be invalid merely by reason of any defect in its constitution.



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




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