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

15. Contingency plan by the State Government

(1) The State Government shall prepare a model contingency plan for implementing the provisions of the Act and notify the same in the Official Gazette of the State Government. It should specify the role and responsibility of various departments and their officers at different levels, the role and responsibility of Rural/ Urban Local Bodies and non-Government organizations. inter alia this plan shall contain a package of relief measures including following:-

(a) scheme to provide immediate relief in cash or in kind or both;

(b) allotment of agricultural land and house sites;

(c) the rehabilitation packages;

(d) scheme for employment in Government or Government undertaking to the dependant or one of the family members of the victim;

(e) pensions scheme for widows, dependant children of the deceased, handicapped or old age victims of atrocity;

(f) mandatory compensation for the victims;

(g) scheme for strengthening the socio-economic conditions of the victim;

(h) provisions for providing brick/ stone masonry houses to the victims;

(i) such other elements as health care, supply of essential commodities, electrification adequate drinking water facility, burial/ cremation ground and link roads to the Scheduled Castes and the Scheduled Tribes habitats.

(2) The State Government shall forward a copy of the contingency plan or a summary thereof and a copy of the scheme, as soon as may be, to the Central Government in the Ministry of Welfare and to all the District Magistrates, Sub-Divisional Magistrates, Inspectors General of Police and Superintendents of Police.



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