Section 17   [ View Judgements ]

Substitution of new sections for sections 23 and 24


For sections 23 and 24 of the principal Ac, the following sections shall be substituted, namely:-



23. Members and staff of Authorities, Committees and Lok Adalats to be public servants



The members including Member-Secretary or, as the case may be, Secretary of the Central Authority, the State Authorities, the District Authorities, the Supreme Court Legal Services Committee, High Court Legal Services Committees, Taluk Legal Services Committees and officers and other employees of such Authorities, Committees and the members of the Lok Adalats shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code, 1860 (45 of 1860).



24 .Protection of action taken in good faith



No suit, prosecution or other legal proceeding shall lie against-



(a) the Central Government or the State Government;



(b) the Patron-in-Chief, Executive Chairman, members of Member-Secretary or officers or other employees of the Central Authority;



(c) Patron-in-Chief, Executive Chairman, member, Member-Secretary or officers or other employees of the State Authority;



(d) Chairman, Secretary, members or officers or other employees of the Supreme Court Legal Services Committee, High Court Legal Services Committees, Taluk Legal Services Committees or the District Authority; or



(e) any other person authorised by any of the Patron-in-Chief, Executive Chairman, Chairman, member, Member-Secretary referred to in sub-clauses (b) to (d),



for anything which is in good faith done or intended to be done under the provisions of this Act or any rule or regulation made thereunder.".

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