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

[Act No. 33 of 1989 dated 11th September, 1989]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Offences Of Atrocities  

3

Punishments for offences of atrocities

4

Punishment for neglect of duties

5

Enhanced punishment for subsequent conviction

6

Application of certain provisions of the Indian Penal Code

7

Forfeiture of property of certain persons

8

Presumption as to offences

9

Conferment of powers

Chapter III

Externment  

10

Removal of person likely to commit offence

11

Procedure on failure of person to remove himself from area and enter thereon after removal

12

Taking measurements and photographs, etc., of persons against whom order under section 10 is made

13

Penalty for non-compliance of order under section 10

Chapter IV

Special Courts  

14

Special Court

15

Special Public Prosecutor

Chapter V

Miscellaneous  

16

Power of State Government to impose collective fine

17

Preventive action to be taken by the law and order machinery

18

Section 438 of the Code not to apply to persons committing an offence under the Act

19

Section 360 of the Code or the provisions of the Probation of Offenders Act not to apply to persons guilty of an offence under the Act

20

Act to override other laws

21

Duty of Government to ensure effective implementation of the Act

22

Protection of action taken in good faith

23

Power to make rules

The Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Rules, 1951  

1

Short title and commencement

2

Definitions

3

Precautionary and preventive measures

4

Supervision of prosecution and submission of report

5

Information to police officer in-charge of a police station

6

Spot inspection by officers

7

Investigating Officer

8

Setting up of the Scheduled Castes and the Scheduled Tribes Protection Cell

9

Nomination of Nodal Officer

10

Appointment of a Special Officer

11

Traveling allowance, daily allowance, maintenance expenses and transport facilities to the victim of atrocity, his or her dependant and witnesses

12

Measures to be taken by the District Administration

13

Selection of officers and other staff members for completing the work relating to atrocity

14

Specific responsibility of the State Government

15

Contingency plan by the State Government

16

Constitution of State-level vigilance and monitoring committee

17

Constitution of District-level vigilance and monitoring committees

18

Material for annual report

 

Annexure I

 

Schedule

An Act to prevent the commission of offences of atrocities against the members of the Scheduled Castes and the Scheduled Tribes, to provide for Special Courts for the trial of such offences and for the relief and rehabilitation of the victims of the such offences and for matters connected therewith or incidental thereto.

Comment: The object of the Act is to prevent the commission of offences of atrocities against the members of the Scheduled Castes and the Scheduled Tribes, to provide for Special Courts for the trial of such offences and for the relief and rehabilitation of the victims of the such offences.

Be it enacted by Parliament in the Fortieth Year of the Republic of India as follows: -



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