Section 18   [ View Judgements ]

Special schools


(1) The Government may establish and maintain as many special schools as may be necessary for the reception of delinquent children under this Act.



(2) Where the Government is of opinion that any institution other than a special school established under Sub-section (I) is fit for the reception of delinquent children under this Act, it may certify such institution as a special school for the purposes of this Act.



(3) Every special school to which a delinquent child is sent under this Act shall not only provide the child with accommodation, maintenance and facilities for education but also provide him with facilities for the development of his character and abilities and give him necessary training for his reformation and for becoming self-reliant and shall also perform such other functions as may be prescribed to ensure all round growth and development of his personality.



(4) The Government may, by rules made under this Act, provide for the management of special schools including the standards and the nature of services to be maintained by them and the circumstances under which, and the manner in which, the certificate of a special school may be granted or withdrawn.



(5) For every school established or certified, the State Government shall appoint a Board of Visitors, constituted in such manner and consisting of such number of members as may be prescribed, to visit the school and record their comments on any matter they may think fit for the consideration of the management of the school and for this purpose any member of the Board of visitors shall have the right to visit the school at any time between the hours of sunrise and sunset.



(6) Copies of comments by the Board referred to in Sub-section (5) shall as soon as may be, after they are recorded, be forwarded by the management of the school to the Board.

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