BOMBAY BORSTAL SCHOOLS ACT, 1929


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 EXTENT AND COMMENCEMENT View Judgements
  3 DEFINITIONS View Judgements
  4 ESTABLISHMENT OF BORSTAL SCHOOLS View Judgements
  5 APPLICATION OF THE PRISONS ACT, 1894, AND THE PRISONERS ACT, 1900. View Judgements
  6 COURT MAY PASS ORDER FOR DETENTION IN A BORSTAL SCHOOL View Judgements
  7 POWER OF STATE GOVERNMENT TO EXEMPT View Judgements
  8 COURTS EMPOWERED TO PASS ORDER FOR DETENTION View Judgements
  9 PROCEDURE WHEN MAGISTRATE IS NOT EMPOWERED TO PASS AN ORDER UNDER THIS ACT View Judgements
  10 LIMITATION ON POWERS CONFERRED BY SECTION 6 View Judgements
  11 TRANSFER FROM PRISON TO BORSTAL SCHOOL View Judgements
  12 TRANSFER OF COMPILES, ETC. TO PRISON View Judgements
  13 STATE GOVERNMENT TO DETERMINE THE BORSTAL SCHOOL IN WHICH A PERSON SHALL BE DETAINED AND MAY ORDER REMOVAL. View Judgements
  13A POWER TO ORDER DETENTION IN. OR REMOVAL OF OFFENDERS TO A BORSTAL SCHOOL IN ANOTHER STATE View Judgements
  13B REMOVAL OF PERSON DETAINED TO CIVIL HOSPITAL IN STATE FOR MEDICAL TREATMENT View Judgements
  14 POWER TO RELEASE ON LICENCE, WHEN THERE IS A REASON ABLE PROBABILITY THAT THE OFFENDER WILL ABSTAIN FROM CRIME View Judgements
  15 SUSPENSION OR REVOCATION OF LICENCE FOR A PERIOD NOT EXCEEDING THREE MONTHS View Judgements
  16 SUBSEQUENT SUPERVISION View Judgements
  17 PERIOD OF DETENTION View Judgements
  17A DISCHARGE FROM BORSTAL SCHOOL View Judgements
  17B [INVESTIGATING COMMITTEE TO INVESTIGATE INTO COMPLAINTS AGAINST OFFENDERS DISCHARGED ON PROBATION, ETC View Judgements
  18 ARREST OF OFFENDER ESCAPING FROM BORSTAL SCHOOL, OR ESCAPING FROM SUPERVISION View Judgements
  19 RULES FOR THE REGULATION AND MANAGEMENT OF ANY BORSTAL SCHOOL View Judgements
  20 REMOVAL OF DISQUALIFICATION View Judgements
  21 APPEAL OR REVISION UNDER THE CRIMINAL PROCEDURE CODE View Judgements
  22 REPEAL OF C.P.AND BERAR IX OF 1928 AND HYD.XV OF 1956 AND SAVING View Judgements



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