RULE 8: SETTING UP OF THE SCHEDULED CASTES AND THE SCHEDULED TRIBES PROTECTION CELL


The State Government shall set up a Scheduled Castes and the Scheduled Tribes Protection Cell at the State headquarter under the charge of Director of Police, Inspector-General of Police. This Cell shall be responsible for,-

(i) conducting survey of the identified area;

(ii)maintaining public order and tranquillity In the identified area;

(iii) recommending to the State Government for deployment of special police force or establishment of special police post In the Identified area;

(iv) making investigations about the probable causes leading to an offence under the Act:

(v) restoring the feeling of security amongst the members of the Scheduled Castes and the Scheduled Tribes ;

(vi) informing the nodal officer and special officer about the law and order situation in the identified area;

(vii) making enquiries about the investigation and spot inspections conducted by various officers;

(viii) making enquiries about the action taken by the Superintendent of Police in the cases where an officer in-charge of the police station has refused to enter an information In a book to be maintained by that police station under sub rule (3) of rule 5-;

(ix) making enquiries about the wilful negligence by a public servant:

(x) reviewing the position of cases registered under the Act ; and

(xi) submitting a monthly report on or before 20th day of each subsequent month to the State Government, nodal officer about the action taken proposed to be taken, in respect of the above.

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