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Report No. 173

39. Review Committees.-

(1) The Central Government shall constitute a Review Committee consisting of the Secretaries in charge of the Ministries of Home, Law and Justice and the other concerned Ministries, if any, to review, at the end of each quarter in a year, the cases instituted by the Central Government under this Act.

(2) The Review Committee shall be competent to give such directions, as they may think appropriate, with respect to the conduct and continuance of any case or a class of cases, as the case may be.

(3) Every State Government shall also constitute a Review Committee consisting of the Chief Secretary to the Government and the Secretaries in charge of the Departments of Home, Law and the other concerned Departments, if any, to review, at the end of each quarter in a year, the cases instituted by the State Government under this Act.

(4) The Review Committee shall be competent to give such directions, as they may think appropriate, with respect to the conduct and continuance of any case or a class of cases, as the case may be.



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