AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

7. In section 10 of the principal Act, in sub-section (1),-

(a) after the words and figures "article 244 of the Constitution", the words, brackets and figures "or any area identified under the provisions of clause (vii) ofsub-section (2) of section 21" shall be inserted;

(b) for the words "two years", the words "three years" shall be substituted.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys