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


16. Power of State Government to impose collective fine

The provisions of section 10A of the Protection of Civil Rights Act, 1955 (22 of 1955) shall, so far as may be, apply for the purposes of imposition and realization of collective fine and for all other matters connected therewith under this Act.



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




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