BOMBAY CHILDREN RULES, 1950


Section
Section Title
  INTRODUCTION
  RULE 1; SHORT TITLE
  RULE 2:INTERPRETATION
  RULE 3: CERTIFICATION OF INSTITUTIONS
  RULE 3A: RECOGNITION OF AN INSTITUTION OR ASSOCIATION AS 3[APPROVED INSTITUTION]:-
  RULE 3B: CONDITIONS FOR RECOGNISING INSTITUTION OR ASSOCIATION AS 4[AN APPROVED INSTITUTION]:-
  RULE 3C: RECOGNITION OF AN INSTITUTION OR ASSOCIATION AS *[OBSERVATION HOMES]:-
  RULE 3D: PRE-CONDITION REQUIRED TO DECLARE AN INSTITUTION AS AN OBSERVATION HOME
  RULE 3E: OTHER PROVISIONS APPLICABLE TO *[OBSERVATION HOMES]:-
  RULE 4: REGISTERS TO BE MAINTAINED BY CERTIFIED SCHOOLS
  RULE 5: INSPECTION BY THE DIRECTOR (CHILD WELFARE)
  RULE 6: DUTIES OF THE INSPECTING STAFF
  RULE 7: EDUCATIONAL INSPECTION BY EDUCATIONAL INSPECTORS EDUCATIONAL INSPECTION:-
  RULE 8: INDUSTRIAL, TECHNICAL, AGRICULTURAL OR OTHER CLASSES TO BE EXAMINED BY THE DIRECTOR OF TECHNICAL EDUCATION
  RULE 8A: DETENTION OF DESTITUTE OR NEGLECTED CHILDREN
  RULE 9: JUVENILES NOT RELEASED ON BAIL
  RULE 10: REMAND OF COMMITTAL OF JUVENILES TO CUSTODY
  RULE 11: INSPECTION OF A PLACE OF SAFETY
  RULE 12: APPLICATION FOR RECOGNITION OF SOCIETIES FOR APPOINTMENT OF *[CHILD WELFARE OFFICERS (PROBATION)]:-
  RULE 13: CHILD WELFARE OFFICER SHALL CARRY OUT ALL DIRECTIONS GIVEN TO HIM BY THE COURT DUTIES OF*[CHILD WELFARE OFFICERS (PROBATION)]:-
  RULE 14: CONSTITUTION AND PROCEDURE OF JUVENILE COURTS
  RULE 15: AGE, PHYSICAL AND MENTAL CONDITION OF A CHILD TO BE OBTAINED THROUGH MEDICAL OPINION
  RULE 16: COURT TO FORWARD A COPY OF THE ORDER TOGETHER WITH OTHER PARTICULARS
  RULE 17: COURT MAY DIRECT THE PARENT OR GUARDIAN TO PAY IN COURT IN ADVANCE A SUM OF MONEY FOR MAINTENANCE CONTRIBUTION OF PARENT OR OTHER PERSON
  RULE 18: COMMITTING A CHILD OR YOUTHFUL OFFENDER TO THE CARE OF OTHER PERSONS
  RULE 19: POWER TO MANAGERS TO TRANSFER A CHILD TO ANOTHER BRANCH OF THE SAME SCHOOL



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon