Section 17   [ View Judgements ]

THE NOTICE TO BE GIVEN UNDER SECTION 24


(1)The notice to the parent or guardian of an unprotected child under sub-section (1) of sect 24, shall be in Form ‘K’. Such notice shall be given by tendering it personally to such parent or guardian and a receipt obtained from him, in token of him receiving the same

(2) If such person is not found or if it is not practicable to be sent by personal delivery, it shall be sent to his last known address by registered post.

(3) If such person refuses to accept the notice or if a notice sent by post is returned undelivered, the notice shall be given by causing it to be affixed on the front door of the place of residence of such person

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