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26.State Monitoring Committee.

(1) Every State Government shall, by notification, constitute a State Monitoring Committee, consisting of the following members, namely:

(a) the Chief Minister of State or a Minister nominated by him-Chairperson, ex officio;

(b) the Minister-in-charge of the Scheduled Castes Welfare, and such other Department, as the State Government may notify;

(c) Chairperson of the State Commissions for Safai Karamcharis, and Scheduled Castes, if any- member, ex officio;

(d) representatives of the National Commission for Scheduled Castes, and Safai Karamcharis- member, ex officio;

(e) not less than two members of the State Legislature belonging to the Scheduled Castes, nominated by the State Government:

Provided that if any State Legislature has no member belonging to the Scheduled Castes, the State Government may nominate the members belonging to the Scheduled Tribes;

(f) the Director-General of Police- member, ex officio;

(g) Secretaries to the State Government in the Departments of Home, Panchayati Raj, Urban Local Bodies, and such other Departments, as the State Government may notify;

(h) Chief Executive Officer of at least one Municipal Corporation, Panchayat at the district-level,Cantonment Board and railway authority as the State Government may notify;

(i) 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 State, to be nominated by the State Government, two of whom shall be women;

(j) State-level head of the convener Bank of the State Level Bankers' Committee- member, ex officio;

(k) Secretary of the Department of the State Government dealing with development of the Scheduled Castes-Member-Secretary, ex officio;

(l) such other representative of Departments of the State Government and such other agencies which, in the opinion of the State Government, are concerned with the implementation of this Act.

(2) The State Monitoring Committee shall meet at least once in every six months and shall observe such rules of procedure in regard to the transaction of business at its meetings as may be prescribed.



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




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