Section 8   [ View Judgements ]

Amendment of section 10


In section 10 of the principal Act, in sub-section (2),-



(i) for clause (a), the following clause shall be substituted, namely:-



"(a) coordinate the activities of the Taluk Legal Services Committee and other legal services in the District;"



(ii) in clause (c), the words", in consultation with the State Government," shall be omitted.



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