AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

27. Functions of the State Monitoring Committee.

The functions of the State Monitoring Committee shall be

(a) to monitor and advise the State Government and local authorities for effective implementation of this Act;

(b) to co-ordinate the functions of all concerned agencies;

(c) to look into any other matter incidental thereto or connected therewith for implementation of this Act.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys