Section 3   [ View Judgements ]

Substitution of sub-section (1) of Section 4 of the principal Act


The sub-section (1) of Section 4 of the principal Act shall be substituted by the following subsection:--

'The Commission shall consist of a Chairman, a Vice-Chairman and five Members. Chairman, Vice-Chairman and all Members of the Commission, will be from amongst Scheduled Castes and Scheduled Tribes including one woman member. Any male or female member belonging to Scheduled Castes and Scheduled Tribes shall be eligible for the post of Chairman and Vice-Chairman.".

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