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Report No. 256

2. Definitions. -

In this Act, unless the context otherwise requires,-

(1) "appropriate government" means,-

(i) in relation to the Central Government or any establishment wholly or substantially financed by that Government, or any body constituted by a law made by Parliament or a Cantonment Board constituted under the Cantonments Act, 2006, the Central Government; or

(ii) in relation to the State Government or any other establishment under sub-section (2) of this section that is not covered under clause (i) of this sub-section, the State Government;

(2) "establishment" means and includes a company, club, firm or any other body corporate or association of persons jointly carrying out a systematic activity for consideration or otherwise including but not limited to;

(i) a society registered under the Societies Registration Act, 1860, or a co-operative society under the Co-operative Societies Act, 1912

(ii) a trust under the Indian Trusts Act, 1882 or corresponding state law under which trusts may be established;

(iii)any organisation or institution or authority established by or under a Central Act or State Act or otherwise;

(iv) any industry under Section 2(j) of the Industrial Disputes Act, 1947; or

(v) any shop or establishment governed by a State Act concerning such shops and establishments;

(3) "disability due to Leprosy" - means grade 1 or grade 2 disability in the hand, leg or eye that hinders full and effective participation of a person affected by Leprosy in society equally with others, whether or not his extent of disability has been specified in measurable terms;

Explanation: (i) Grade 1 disability includes sensory impairment, scars with sensory impairment or muscle weakness without contractures.

(ii) Grade 2 disability includes visible impairment, Lagophthalmos, Iridocyclitis, visual acuity of <6/60, burns, deep cracks, wounds (both simple and deep ulcers), muscle atrophy, bone absorption of shortening or contractures.

(4) "Leprosy" - means a disease triggered by Mycobacterium Leprae characterised by symptoms of pale and reddish skin, numbness of hands or feet or loss of feeling in a patch of skin, and which may lead to disability as defined under sub-section (3) of this section;

(5) "leprosy cured person" - includes, notwithstanding anything in the Persons with Disability Act, 1995 or any other law pertaining to persons with disability, any person affected by Leprosy, regardless of the percentage of his disability, who has been certified by a registered medical practitioner, as having been administered with the first dose under Multi-Drug Therapy, which renders his illness non-contagious, and such person continues with or has completed treatment for Leprosy.

(6) "person affected by Leprosy" - means and includes a person who suffers from, or has previously suffered or has been cured of Leprosy, whether or not such person has undergone treatment under Multi-Drug Therapy;

(7) "Multi-Drug Therapy" (MDT) - means the medical treatment wherein a combination of drugs are administered to a person affected by Leprosy in order to render the infection non-contagious through the first dose and kill Mycobacterium Leprae;

(8) "members of their family", with reference to persons affected by Leprosy, means -

(i) spouse of the person affected by Leprosy;

(ii) parents of the person affected by Leprosy;

(iii)children of the person affected by leprosy; and

(iv) brothers or sisters of the person affected by Leprosy.



Eliminating Discrimination against Persons affected by Leprosy Back




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