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Tamil Nadu Commission for Protection of Child Rights Rules, 2012

9. Report of action taken.-

Report of the follow up action shall be submitted by the Secretary to the Commission at every subsequent meeting indicating therein, the present stage of action taken on each item on which the Commission has taken any decision in any of its earlier meetings excepting the items on which no further action is called for.





Tamil Nadu Commission for Protection of Child Rights Rules, 2012 Back






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