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


20. Act to override other laws

Save as otherwise provided in this Act, the provision of this Act shall have effect notwithstanding anything inconsistent therewith contained in any other law for the time being in force or any custom or usage or any instrument having effect by virtue of any such law.



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




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