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2. In the Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities)Act, 1989 (hereinafter referred to as the principal Act), in the long title, for the words "Special Courts", the words "Special Courts and the Exclusive Special Courts" shall be substituted.



Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Amendment Act, 2015 Back




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Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Amendment Act, 2015 Back