Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CONTINUATION OF INQUIRY IN RESPECT OF CHILD WHO HAS CEASED TO BE CHILD View Judgements
  4 CHILD WELFARE BOARDS View Judgements
  5 CHILDREN’S COURTS View Judgements
  6 PROCEDURE, ETC., IN RELATION TO BOARDS AND CHILDREN’S COURTS View Judgements
  7 POWER OF BOARD AND CHILDREN’S COURT View Judgements
  8 PROCEDURE TO BE FOLLOWED BY A MAGISTRATE NOT EMPOWERED UNDER THE ACT View Judgements
  9 CHILDREN’S HOMES View Judgements
  10 SPECIAL SCHOOLS View Judgements
  11 OBSERVATION HOMES View Judgements
  12 AFTER-CARE ORGANISATIONS View Judgements
  13 PRODUCTION OF NEGLECTED CHILDREN BEFORE BOARDS View Judgements
  14 -n/a- View Judgements
  15 INQUIRY BY BOARD REGARDING NEGLECTED CHILDREN View Judgements
  16 POWER TO COMMIT NEGLECTED CHILD TO SUITABLE CUSTODY View Judgements
  17 UNCONTROLLABLE CHILDREN View Judgements
  18 BAIL AND CUSTODY OF CHILDREN View Judgements
  19 INFORMATION TO PARENT OR GUARDIAN OR PROBATION OFFICER View Judgements
  20 INQUIRY BY CHILDREN’S COURT REGARDING DELINQUENT CHILDREN View Judgements
  21 ORDERS THAT MAY BE PASSED REGARDING DELINQUENT CHILDREN View Judgements
  22 ORDERS THAT MAY NOT BE PASSED AGAINST DELINQUENT CHILDREN View Judgements
  23 PROCEEDING UNDER CHAPTER VIII OF THE CRIMINAL PROCEDURE CODE NOT View Judgements
  24 NO JOINT TRIAL OF CHILD AND PERSON NOT A CHILD View Judgements
  25 REMOVAL OF DISQUALIFICATION ATTACHING TO CONVICTION View Judgements
  26 SPECIAL PROVISION IN RESPECT OF PENDING CASES View Judgements
  27 SITTINGS, ETC., OF BOARDS AND CHILDREN’S COURTS View Judgements
  28 PERSONS WHO MAY BE PRESENT BEFORE COMPETENT AUTHORITY View Judgements
  29 ATTENDANCE OF PARENT OR GUARDIAN OF CHILD View Judgements
  30 DISPENSING WITH ATTENDANCE OF CHILD View Judgements
  31 COMMITTAL TO APPROVED PLACE OF CHILD SUFFERING FROM DANGEROUS DISEASE View Judgements
  32 PRESUMPTION AND DETERMINATION OF AGE View Judgements
  33 CIRCUMSTANCES TO BE TAKEN INTO CONSIDERATION IN MAKING ORDERS UNDER THE ACT View Judgements
  34 SENDING A CHILD OUTSIDE JURISDICTION View Judgements
  35 REPORTS TO BE TREATED AS CONFIDENTIAL View Judgements
  36 PROHIBITION OF PUBLICATION OF NAMES, ETC., OF CHILDREN INVOLVED IN ANY PROCEEDING UNDER THE ACT View Judgements
  37 APPEALS View Judgements
  38 REVISION View Judgements
  39 PROCEDURE IN INQUIRIES, APPEALS AND REVISION PROCEEDINGS View Judgements
  40 POWER TO AMEND ORDERS View Judgements
  41 PUNISHMENT FOR CRUELTY TO CHILD View Judgements
  42 EMPLOYMENT OF CHILDREN FOR BEGGING View Judgements
  43 PENALTY FOR GIVING INTOXICATING LIQUOR OR DANGEROUS DRUG TO A CHILD View Judgements
  44 EXPLOITATION OF CHILD EMPLOYEES View Judgements
  45 POWER OF ADMINISTRATOR TO DISCHARGE AND TRANSFER CHILDREN View Judgements
  46 TRANSFERS BETWEEN CHILDREN’S HOMES, ETC., UNDER THE ACT, AND CHILDREN’S HOMES, ETC, OF LIKE NATURE IN DIFFERENT PARTS OF INDIA View Judgements
  47 TRANSFER OF CHILDREN OF UNSOUND MIND OR SUFFERING FROM LEPROSY View Judgements
  48 PLACING OUT ON LICENCE View Judgements
  49 PROVISION IN RESPECT OF ESCAPED CHILDREN View Judgements
  50 CONTRIBUTION BY PARENTS View Judgements
  51 CONTROL OF CUSTODIAN OVER CHILD View Judgements
  52 DELINQUENT CHILD UNDER-GOING SENTENCE AT COMMENCEMENT OF THE ACT View Judgements
  53 APPOINTMENT OF OFFICERS View Judgements
  54 OFFICERS APPOINTED UNDER THE ACT TO BE PUBLIC SERVANTS View Judgements
  55 PROCEDURE IN RESPECT OF BONDS View Judgements
  56 DELEGATION OF POWERS View Judgements
  57 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  58 ACT 8 OF 1897 AND CERTAIN PROVISIONS OF ACT 2 OF 1974 NOT TO APPLY View Judgements
  59 POWER TO MAKE RULES View Judgements
  60 REPEAL AND SAVINGS View Judgements



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