Section 29   [ View Judgements ]

Application of certain provisions relating to National Hu man Rights Commission to State Commissions


The provisions of sections 9, 10, 12, 13, 14, 15, 16, 17 and 18 shall apply to a State Commission and shall have effect, subject to the following modifications, namely :-



(a) references to "Commission" shall be construed as refer ences to "State Commission";

(b) in section 10, in sub-section (3), for the word "Secretary General", the word "Secretary" shall be substituted;

(c) in section 12, clause (f) shall be omitted;

(d) in section 17, in clause (i), the words "Central Government or any" shall be omitted;

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