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


18. Material for annual report

The State Government shall, every year before the 1st July, forward the report to the Central Government about the measures taken for implementing the provisions or the Act and various schemes/ plans framed by it during the previous calendar year.



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




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