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Report No. 138

6.8. Statutory protection to the pavement dwellers.-

While the plight of the slum dwellers is considerable, that of the pavement dwellers is much more. They also need protection against arbitrary deprivation of shelter for the night. Considerations or social and economic justice would seem to demand that the law should step in to extend appropriate protection by way of incorporating a suitable and uniform policy on the subject.

At the same time, while providing such protection, regard must be had to the fact that there may be overriding considerations of law and order of public interest demanding urgent action for their removal on some occasions or situations. A special provision will have to be made giving a dispensing power to some responsible authority, say, Commissioner of Police (or other officer of corresponding status), so that the statutory protection may not result in detriment to larger public interest.

6.9. We accordingly propose to make appropriate recommendations for enacting legislation in this behalf in due course in order that aforementioned essential facilities and services are not withheld or existing services are not discontinued either in respect of the slum area or in respect of the slum dwellers and for affording appropriate statutory protection to the pavement dwellers.



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