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Report No. 138

VI

9.10. Need for provision regarding rehabilitation.-

The Commission is further of the view that in order that the object of providing of social security in the matter of housing may be effectively achieved, it is necessary that if a person dwelling in a slum area is evicted, then the State should provide for appropriate rehabilitation of the person evicted. Our detailed recommendation on this point may be stated as under:

If alternative accommodation under the recommendation already made in the provision proposed to restrict eviction cannot be immediately provided, the State Government (even if it grants permission for eviction) shall within a reasonable period not exceeding one year in any case, make arrangements for the rehabilitation of the persons evicted in regard to housing, and in making such alternative arrangement, the State Government shall, as far as is reasonably practicable, have regard to the factors specified in the proposed provision relating to restriction on eviction without alternative accommodation.



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