Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires-



(a) "begging" means



(i) soliciting or receiving alms at any place public or private or entering on any private premises for soliciting or receiving alms whether under the pretence of singing, dancing, fortune telling, performing tricks or selling articles or otherwise:



(ii) exposing or exhibiting, with the object of obtaining or extorting alms, any sore, wound injury, deformity or disease, whether of himself or of any other person or of an animal:



(iii) allowing oneself to be used as an exhibit for the purpose of soliciting or receiving alms:



(b) "Board" means-a Child Welfare Board constituted under Section 14;



(c) "brother" "prostitution" and "public place" shall have the meaning respectively assigned to them in the Suppression of immoral Traffic in Women and Girls Act. 1956 (104 of 1956):



(d) "child" means a boy who has not attained the age of sixteen years or a girl who has not attained the age of eighteen years:



(e) "Childrens Court" means a court constituted under Section, 14;



(f) "childrens home" means an institution established or certified by the Government under Section 8 as a childrens home;



(g) "Incompetent authority" means in relation to neglected children, a Board constituted under Section 4 and, in relation to the delinquent children a Childrens Court is constituted under Section 14, and, where no such Board or Childrens Court is constituted, includes any Court empowered under Sub-section (2) of Section 6 or Sub-section (2) of Section 16 to exercise the powers conferred on a Board or Childrens Court;



(h) "dangerous drug" shall have the meaning assigned to it in the Dangerous Drugs Act, 1930 (2 of 1930);



(i) "delinquent child" means a child who has been found to have committed an offence:



(j) "fit person" or "fit institution" means any person or institution (not being a police-station or jail) found fit by the competent authority to receive and take care of a child entrusted to his or its care and protection on the terms and conditions specified by the competent authority:



(k) "Government" means the Government of the State of Orissa:



(l) "guardian" in relation to a child includes any person who in the opinion of the competent authority having cognizance of any proceedings in relation to a child has for the time being the actual charge of or control over that child:



(m) "intoxicant" means any liquor or intoxicating drug as defined in the Bihar and Orissa Excise Act. 1915 (B. & O. Act 2 of 19 t 5);



(n) "neglected child" means a child who



(i) is found begging, or



(ii) is found without having any home or settled place of abode or any ostensible means of subsistence or is found to be a destitute whether he is an orphan or not, or



(iii) has a parent or guardian who is unfit or unable to exercise or does not exercise proper care and control over the child: or



(iv) lives in a brothel or with prostitute or frequently goes to any place for the purpose of prostitution or is found to associate with any prostitute or any other person who leads an immoral drunken or depraved life, or



(v) is a victim of .an act which is punishable under Sections 354, 355,363, 363-A, 366, 366-A, 367 or 373 of the Indian Penal Code, 1860 (45 of 1860) or under the Suppression of Immoral Traffic in Women and Girls Act, 1956 (104 of 1956);



(o) "observation home" means any institution or place established at recognized by the Government under Section 43 an observation home:



(p) "place at safety" means any place or institution (not being a police station or jail), the person in charge of which is willing temporarily to receive and take care of a child and which in the opinion of the competent authority may be a place of safety for the child:



(q) "prescribed" means prescribed by rule made under this Act



(r) "Probation Officer" means an officer appointed as Probation Officer under this Act or under the Probation of Offenders Act, 1958 (20 of 1958):



(s) "special school" means an institution established or certified by the Government under Section 18:



(t) "supervision" in relation to a child placed under the care of any parent, guardian or other fit person or fit institution under this Act, means the supervision of that child by a Probation Officer for the purpose of ensuring that the child is properly looked after and that the conditions imposed by the-competent authority are complied with; and



(u) all words and expressions used but not defined in this Act and defined in the Code of Criminal Procedure. 1973 (2 of 1974) shall have the meanings assigned to them in that Code.

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