Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 RIGHTS OF THE CHILD View Judgements
  4 EDUCATION View Judgements
  5 HEALTH & NUTRITION View Judgements
  6 CHILDREN'S HOMES View Judgements
  7 CHILD LABOUR View Judgements
  8 CHILD ABUSE View Judgements
  9 CHILD SEXUAL TRAFFICKING View Judgements
  10 CHILDREN IN DIFFICULT CIRCUMSTANCES View Judgements
  11 GIRL CHILD View Judgements
  12 DIFFERENTLY ABLED CHILDREN View Judgements
  13 OTHER PROVISIONS View Judgements
  14 VIOLATION AND PENALTIES View Judgements
  15 POWERS OF THE COMPETENT AUTHORITY View Judgements
  16 PENALTY FOR PREVENTING ENTRY OF THE COMPETENT AUTHORITY OR SPECIAL OFFICER View Judgements
  17 COMPETENT AUTHORITY'S POWERS IN CASE OF DEFAULT View Judgements
  18 APPEAL AGAINST THE DECISION OF COMPETENT AUTHORITY View Judgements
  19 METHOD OF SERVICE NOTICES View Judgements
  20 COGNIZANCE OF OFFENCES AGAINST ACT View Judgements
  21 POWERS TO COMPOUND OFFENCES View Judgements
  22 POWER TO POLICE OFFICERS TO ARREST OFFENDERS AGAINST ACT, ETC. View Judgements
  23 POWER OF THE SPECIAL OFFICER TO ARREST OFFENDER AGAINST ACT, ETC. View Judgements
  24 PROCEDURE AFTER ARREST View Judgements
  25 PUNISHMENT FOR MALICIOUS ABUSE OF POWERS View Judgements
  26 DELEGATION OF POWERS BY GOVERNMENT AND COMPETENT AUTHORITY View Judgements
  27 CHILDREN'S COURT View Judgements
  28 COMPOSITION OF THE CHILDREN'S COURT View Judgements
  29 TERM OF OFFICE View Judgements
  30 JURISDICTION OF THE CHILDREN'S COURT View Judgements
  31 POWERS OF THE CHILDREN'S COURT View Judgements
  32 PROCEDURE OF THE CHILDREN'S COURT View Judgements
  33 OFFENCES TO BE COGNIZABLE View Judgements
  34 EXCLUSION View Judgements
  35 ACT TO OVERRIDE LAWS View Judgements
  36 DUTY OF GOVERNMENT TO ENSURE EFFECTIVE IMPLEMENTATION OF THE ACT View Judgements
  37 POWERS TO MAKE RULES View Judgements
  38 POWER TO REMOVE DIFFICULTIES View Judgements
  39 JURISDICTION OF CIVIL COURTS BARRED View Judgements
  40 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  41 BAR OF SUITS AND PROSECUTIONS View Judgements



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