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Report No. 256

26. Legal Aid. -

(1) Where persons aggrieved under Section 25 of this Act, are unable to, or do not have the sufficient means to, engage a legal practitioner to represent them in any proceeding under this Act, the appropriate Legal Services Authority under the Legal Services Authorities Act, 1987 shall provide legal aid to such persons.

(2) Persons affected by Leprosy and members of their family filing a petition under Section 25 of this Act shall be deemed to be persons entitled to legal services under Section 12 of the Legal Services Authorities Act, 1987.



Eliminating Discrimination against Persons affected by Leprosy Back




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