EMPLOYMENT OF MANUAL SCAVENGERS AND CONSTRUCTION OF DRY LATRINES (PROHIBITION) ACT, 1993


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, APPLICATION AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 PROHIBITION OF EMPLOYMENT OF MANUAL SCAVENGERS ETC View Judgements
  4 Power to exempt View Judgements
  5 APPOINTMENT OF EXECUTIVE AUTHORITIES AND THEIR POWERS AND FUNCTIONS View Judgements
  6 POWER OF STATE GOVERNMENT TO MAKE SCHEMES View Judgements
  7 POWER OF STATE GOVERNMENT TO ISSUE DIRECTIONS View Judgements
  8 EXECUTIVE AUTHORITIES, INSPECTORS, OFFICERS AND OTHER EMPLOYEES OF SUCH AUTHORITIES TO BE PUBLIC SERVANTS View Judgements
  9 APPOINTMENT OF INSPECTORS AND THEIR POWERS OF ENTRY AND INSPECTION View Judgements
  10 POWER OF EXECUTIVE AUTHORITY TO PREVENT ENVIRONMENTAL POLLUTION IN CERTAIN CASES View Judgements
  11 DUTY OF HUDCO TO EXTEND FINANCIAL ASSISTANCE IN CERTAIN CASES View Judgements
  12 POWER TO LEVY FEE View Judgements
  13 CONSTITUTION OF COMMITTEES View Judgements
  14 PENALTY FOR CONTRAVENTION OF THE PROVISIONS OF THE ACT ANDRULES, ORDERS, DIRECTIONS AND SCHEMES View Judgements
  15 Offences by companies View Judgements
  16 OFFENCES TO BE COGNIZABLE View Judgements
  17 PROVISION IN RELATION TO JURISDICTION View Judgements
  18 LIMITATION OF PROSECUTION View Judgements
  19 INFORMATION, REPORTS OR RETURNS View Judgements
  20 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  21 EFFECT OF OTHER LAWS AND AGREEMENTS INCONSISTENT WITH THE ACT View Judgements
  22 POWER OF CENTRAL GOVERNMENT TO MAKE RULES View Judgements
  23 Power of State Government to make rules View Judgements
  24 POWER TO REMOVE DIFFICULTIES View Judgements



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