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Constituent Assembly Debates On 14 October, 1949 Part Ii
Constituent Assembly Debates On 26 August, 1949
Constituent Assembly Debates On 14 October, 1949 Part I
Constituent Assembly Debates On 9 December, 1948
Constituent Assembly Debates On 13 October, 1949 Part Ii
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[Constitution]
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Central Government Act
Article 338 in The Constitution Of India 1949
338. Special Officer for Scheduled Castes, Scheduled Tribes etc
(1) There shall be a Special Officer for the Scheduled Castes and Scheduled Tribes to be appointed by the President
(2) It shall be the duty of the Special Officer to investigate all matters relating to the safeguards provided for the Scheduled Castes and Scheduled Tribes under this Constitution and report to the President upon the working of those safeguards at such intervals as the President may direct, and the President shall cause all such reports to be laid before each House of Parliament
(3) In this article references to the Scheduled Castes and Scheduled Tribes shall be construed as including references to such other backward classes as the President may, on receipt of the report of a Commission appointed under clause ( 1 ) of Article 340, by order specify and also to the Anglo Indian community