Section 14   [ View Judgements ]

Children's Court


(1) Notwithstanding anything contained in the Code of Criminal Procedure. 1973 (2 of 1974) the Government may by notification, constitute for any area specified in the notification one or more Childrens Courts for exercising the powers and discharging the duties conferred or imposed on such Court in relation to delinquent children under this Act.



(2) The Childrens Court shall consist of such number of Magistrates forming a Bench as the Government think fit to appoint of whom one shall be designated as the senior Magistrate and every such Bench shall have the powers conferred by the Code of Criminal Procedure, 1973 (2 of 1974) on a Judicial Magistrate of the first class.



(4) Every Childrens Court shall be assisted by a panel of two honorary social workers possessing such qualifications as may be prescribed of whom at least one shall be a woman, and such panel shall be appointed by the government.

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