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Report No. 138

Legislative Protection for Slum and Pavement Dwellers

Chapter 1

Introduction

1.1. Harnessing the law for the poor-a suo motu exercise.-

Can the conscientious members of the community sleep in peace when millions of their brethren and sisters are denied the comfort of sleeping on the footpaths of the metropolises of India and that of living in conditions unfit even for mute animals in slums in the neighbourhood? The Law Commission having been entrusted under item 1(b) of its Terms of Reference "To take all such measures as may be necessary to harness law and the legal process in the service of the poor" deems it to be its duty to address itself to this problem by undertaking the present exercise suo motu.



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