Supreme Court Gender Sensitisation and Internal Complaints Committee (GSICC)

 

  • Gazette_No38 - New Delhi, the 6th August 2013, No. F.26/2007-SCA~In exercise ofthe powers conferred by sub-clause (2) of Clause 1 of "The Gender Sensitisation & Sexual Harassment of Women at the Supreme Court of India (Prevention, Prohibition and Redressal), Regulations, 2013", the Chief Justice of India hereby appoints, the date of publication of the Regulations in the Official Gazette, as the date on which provisions of the said Regulations shall come in to force. By Order. RAJ PAL ARORA, Registrar.

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