Section 22   [ View Judgements ]

Orders that may be passed regarding delinquent children


(1) Where a Childrens Court is satisfied on inquiry that a child has committed an offence, then, notwithstanding to the contrary contained in any other law for the time being in force, the Childrens Court may if it so thinks fit



(a) allow the child to go home after advice or admonition; or



(b) direct the child to be released on probation or good conduct and be placed under the care of any parent, guardian or other fit person executing a bond, with or without surety, as the Court may require for the good behaviour and well-being of the child for any period not exceeding three years; or



(c) make an order directing the child to be sent to a special school-



(i) in the case of a boy over fourteen years of age or of a girl over sixteen years of age for a period of not less than three years,



(ii) in the case of any other child, for the period until it ceases to be a child: Provided that a Childrens Court may, if it is satisfied that having regard to the nature of the offence and the circumstances of the case it is expedient so to do, for reasons to be recorded, reduce the period of stay to such period as it thinks fit:



Provided further that the ,Childrens Court may, for reasons to be recorded, extend the period of such Stay, but in no case the period of stay shall extend beyond the time when the child attains the age of eighteen years in the case of a boy, or twenty years, in the case of a girl; or



(d) order the child to pay a fine if he is over fourteen years of age and earns money.



(2) Where an order under Clause (b) or Clause (d) of Sub-section (I) is made the Childrens Court may, if it is of opinion that in the interest of the child and the public it is expedient so to do, in addition make an order that the delinquent child shall remain under the supervision of a Probation Officer named in the order during such period, not exceeding three years, as may be specified therein, and may in such supervision order impose such conditions as it deems necessary for the due supervisor, of the delinquent child:



Provided that if at any time afterwards it appears to the Childrens Court on receiving a report from the Probation Officer or otherwise, that the delinquent child has not been of good behaviour during the period of supervision, it may, after making such inquiry as it deems fit order the delinquent child to be sent to a special school.



(3) The Childrens Court making a supervision order under Subsection (2) shall explain to the child and the parent, guardian or other fit person as the case may be, under whose care the child has been placed the terms and conditions of the order and shall forthwith furnish one copy of the supervision order to the child the parent, guardian of other fit person as the case may be the sureties if any, and the Probation Officer.



(4) In determining the special school or any person to whose custody a child is to be ,committed or entrusted under this Act, the Court shall pay due regard to the religious denomination of the child to ensure oat religious instruction contrary to the religious persuasion of the child is not to impare him.

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