INTRODUCTION


G.S.R. 316 (E). dated 31st March. 1995.-In exercise of the powers conferred by sub-section (1) of Sec. 23 of the Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Act. 1989 (33 of 1989), the Central Government hereby makes the following rules, namely:

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon