Section 20   [ View Judgements ]

Information to parents or guardian or Probation Officer


Where a child is arrested, the officer in charge of the police station to which the child is brought shall as soon as may be after the arrest, inform



(a) the parent or guardian of the child if he can be found, of such arrest and direct him to be present at the Childrens Court before which the child will appear, and



(b) the Probation Officer, of such arrest in order to enable him to obtain information regarding the antecedents and family history of the child and other material circumstances likely to be of assistance to the Childrens Court for making the inquiry.



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