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Chapter VI

Miscellaneous

9. Members of authorities, etc., to be public servants.-

Every member of the authorities referred to in Chapter IV and every other officer exercising any of the powers conferred by or under this Act shall be deemed to be a public servant within the meaning of section 21 of the Indian Penal Code (45 of 1860).



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




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