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Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989


13. Penalty for non-compliance of order under section 10

Any person contravening an order of the Special Court made under section 10 shall be punishable with imprisonment for a term which may extend to one year and with fine.



Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989 Back




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