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Report No. 132

State Law Depts./Advisory Board

1. R.K. Jain, Secy., Chandigarh Social Welfare.

2. N. Krishnadattin, Member-Secretary, Pondicherry Legal Aid and Advice Board

3. Tamil Nadu Social Welfare Board

4. J&K State Legal Aid and Advice Board

5. Kerala State Legal and Advice Board

6. Orissa Legal Aid and Advice Board

7. West Bengal Social Welfare Advisory Board

8. Govt. of Mizoram, Law Deptt.

9. Chairman, Arunachal Pradesh Social Welfare Advisory Board

10. District Legal Aid and Advice Committee, Ratnagiri.

11. R.K. Mahajan, Secretary (Law), H.P.

12. Karnataka Social Welfare Advisory Board.

13. Asha Das, Joint Secretary, Ministry of Welfare.

14. Haryana Legal Service and Advisory Committee (through P. Diwan).

15. Gujarat State Legal and Advisory Board.

16. Madras District Committee for Legal and Advice.

17. Legal Remembrancer cum Director of Prosecution, Chandigarh.

18. Government of West Bengal, Judicial Department.



Need for Amendment of the Provisions of Chapter IX of the Code of Criminal Procedure, 1973 in order to Ameliorate the hardship and mitigate the distress of Neglected Women, Children and Parents Back




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