Orissa Children Act, 1982


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Continuation of inquiry in respect of a child who has ceased to be a child View Judgements
  title CHAPTER II : NEGLECTED CHILDREN View Judgements
  4 Child Welfare Board View Judgements
  5 Procedure, etc. in relation to the Board View Judgements
  6 Power of the Board View Judgements
  7 Procedure to be followed by a Magistrate not empowered under this Act View Judgements
  8 Children's home View Judgements
  9 Production of neglected children before Board View Judgements
  10 Special procedure to be followed when neglected child has parent View Judgements
  11 Enquiry by the Board View Judgements
  12 Power to put neglected child under suitable custody View Judgements
  13 Uncontrollable children View Judgements
  title CHAPTER III : DELINQUENT CHILDREN View Judgements
  14 Children's Court View Judgements
  15 Procedure etc, in relation to Children's Court View Judgements
  16 Power of Children's Court View Judgements
  17 Procedure to be followed by a Magistrate not empowered under this Act View Judgements
  18 Special schools View Judgements
  19 Bail and custody of children View Judgements
  20 Information to parents or guardian or Probation Officer View Judgements
  21 Inquiry by the Children's Court regarding delinquent children View Judgements
  22 Orders that may be passed regarding delinquent children View Judgements
  23 Orders that may not be passed against delinquent children View Judgements
  24 Proceeding under Chapter VIII of the Criminal Procedure Code not competent against child View Judgements
  25 No joint trial of child and person not a child View Judgements
  26 Removal of disqualification attaching to conviction View Judgements
  27 Special provision in respect of pending cases View Judgements
  title CHAPTER IV : PROCEDURE OF COMPETENT AUTHORITIES GENERALLY View Judgements
  28 Sitting etc. of Boards and Children's Courts View Judgements
  29 Persons who may be present before competent authority View Judgements
  30 Presence of parent or guardian at tile proceeding View Judgements
  31 Dispensing with attendance of child View Judgements
  32 Committal to approved place of child suffering from dangerous disease and its .future disposal View Judgements
  33 Presumption and determination of age View Judgements
  34 Circumstances to be taken into consideration in making orders View Judgements
  35 Sending a child outside jurisdiction View Judgements
  36 Report and consideration of circumstances to be treated as confidential View Judgements
  37 Prohibition of publication of name etc. of children invited in any proceeding under the Act View Judgements
  38 Procedure of summons cases applicable View Judgements
  39 Power to amend order View Judgements
  title CHAPTER V : APPEAL AND REVISION View Judgements
  40 Appeals View Judgements
  41 Revision View Judgements
  42 Procedure in hearing appeals and revisions View Judgements
  title CHAPTER VI : OBSERVATION HOMES AND AFTER-CARE ORGANISATIONS View Judgements
  43 Observation homes View Judgements
  44 After-care organizations View Judgements
  title CHAPTER VII : SPECIAL OFFENCES IN RESPECT OF CHILDREN View Judgements
  45 Punishment for cruelty to child View Judgements
  46 Employment of children for begging View Judgements
  47 Female child exposed to the risk of seduction View Judgements
  48 Penalty for giving intoxicant, liquor or dangerous drugs to a child View Judgements
  49 Exploitation of child employees View Judgements
  50 Allowing child to reside in brothel, etc View Judgements
  51 Causing or encouraging seduction, etc View Judgements
  52 Immoral behaviour with girl, etc View Judgements
  title CHAPTER VIII : MISCELLANEOUS View Judgements
  53 Power of Government to discharge and transfer children View Judgements
  54 Transfer of neglected or delinquent child to or from another State View Judgements
  55 Treatment of children of unsound mind or suffering from leprosy View Judgements
  56 Placing out on licence View Judgements
  57 Provision in respect of escaped children View Judgements
  58 Contribution by parents View Judgements
  59 Control of custodian over child View Judgements
  60 Delinquent child undergoing sentence at commencement of the Act View Judgements
  61 Probation officers and their duties View Judgements
  62 Officers appointed to be public servants View Judgements
  63 Procedure in respect of Bonds View Judgements
  64 Delegation of powers View Judgements
  65 Protection of action taken in good faith View Judgements
  66 Act 8 of 1897 and certain provisions of Act 2 of 1974 not to apply View Judgements
  67 Power to make rules View Judgements
  68 Repeal View Judgements



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