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8. Cognizance of offences.-

No court shall take cognizance of any offence under section 7 unless any forest dwelling Scheduled Tribe in case of a dispute relating to a resolution of a Gram Sabha or the Gram Sabha through a resolution against any higher authority gives a notice of not less than sixty days to the State Level Monitoring Committee and the State Level Monitoring Committee has not proceeded against such authority.



Scheduled Tribes and Other Traditional forest Dwellers (Recognition of Forest Rights) Act, 2006 Back




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