RULE 2: DEFINITIONS


In these rules, unless the context otherwise re- quires,-

(a) "Act" means the Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Act. 1989 (33 of 1989)-.

(b) "dependent", with its grammatical variations and cognate expressions, includes wife, children, whether married or unmarried, dependent parents, widowed sister, widow and children of pre-de- ceased son of a victim of atrocity;

(c) "identified area" means such area where State Government has reason to believe that atrocity may take place or there is an apprehension of re-occurrence of an offence under the Act or an area prone to victim of atrocity;

(d) "Non-Government Organisation" means a voluntary organisation engaged in the welfare activities relating to the scheduled castes and the scheduled tribes and registered under the Societies Registration Act, 1860 (21 of 1860)-or under any law for the registration of documents of such organisation for the time being in force;

(e) "Schedule" means the Schedule annexed to these rules ;

(f) "Section" means section of the Act;

(g) "State Government", in relation to a Union territory, means the Administrator of that Union territory appointed by the President under Art. 239 of the Constitution-:

(h) words and expressions used herein and not defined but defined In the Act shall have the meanings respectively assigned to them in the Act.

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