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The Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013

23. Appropriate Government to monitor implementation and maintain data.

The appropriate Government shall monitor the implementation of this Act and maintain data on the number of cases filed and disposed of in respect of all cases of sexual harassment at workplace.



Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013 Back




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