ORPHANAGES AND OTHER CHARITABE HOMES (SUPERVISION AND CONTROL) ACT, 1960


Section
Section Title
  STATEMENT OF OBJECTS AND REASONS
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ACT NOT TO APPLY TO CERTAIN INSTITUTIONS View Judgements
  4 EFFECT OF ACT ON INSTRUMENTS GOVERNING RECOGNISED HOMES View Judgements
  5 BOARD OF CONTROL, ITS CONSTITUTION, ETC View Judgements
  6 TERM OF OFFICE AND CASUAL VACANCIES View Judgements
  7 FUNCTIONS OF THE BOARD View Judgements
  8 POWER OF THE BOARD TO GIVE DIRECTIONS TO MANAGER OF A RECOGNISED HOME View Judgements
  9 POWER OF INSPECTION View Judgements
  10 FUNDS OF THE BOARD View Judgements
  11 STAFF OF THE BOARD View Judgements
  12 DELEGATION OF POWERS View Judgements
  13 HOMES NOT TO BE RUN WITHOUT CERTIFICATE View Judgements
  14 APPLICATION FOR CERTIFICATE View Judgements
  15 GRANT OR REFUSAL OF CERTIFICATE View Judgements
  16 CONTENTS OF CERTIFICATE View Judgements
  17 REVOCATION OF CERTIFICATE View Judgements
  18 APPEALS View Judgements
  19 SURRENDER OF CERTIFICATE AND ITS EFFECT View Judgements
  20 MANAGING COMMITTEE View Judgements
  21 DUTY OF MANAGER View Judgements
  22 DISCHARGE OF INMATES OF HOME View Judgements
  23 REPORTS REGARDING DEATHS OF INMATES View Judgements
  24 PENALTIES View Judgements
  25 SANCTION FOR PROSECUTIONS View Judgements
  26 PERSONS PERFORMING FUNCTIONS UNDER ACT TO BE PUBLIC SERVANTS View Judgements
  27 PROTECTION TO ACTS DONE IN GOOD FAITH View Judgements
  28 POWER OF STATE GOVERNMENT TO EXEMPT HOMES View Judgements
  29 POWER OF STATE GOVERNMENT TO MAKE RULES View Judgements
  30 POWER OF THE BOARD TO MAKE REGULATIONS View Judgements
  31 REPEAL AND SAVINGS View Judgements



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