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Report No. 256

Schedule II - Amendments

Legislation (I)

Amendment (II)

(1) Legal Services Act, 1987 After sub-clause (d) of section 12, the following sub-clause shall be inserted, namely:
(dd) a person who suffers from, or has previously suffered or has been cured of Leprosy; or
(2) Motor Vehicles Act, 1988 After the first proviso to sub-section (4) under Section 8 of the Act, the following proviso shall be inserted, namely:
Provided further that the licensing authority shall not refuse to issue a learner's licence to a person affected by Leprosy, who has been certified by a registered medical practitioner, as having either been cured of Leprosy, or as having been administered with the first dose under Multi-Drug Therapy, with continuing treatment for Leprosy being provided.


Eliminating Discrimination against Persons affected by Leprosy Back




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