Section 32   [ View Judgements ]

Committal to approved place of child suffering from dangerous disease and its .future disposal


(1) When a child who has been brought before a competent authority under this Act is found to be suffering from a disease requiring prolonged medical treatment or from physical or mental complaint that will respond to treatment, the competent authority may send the child to any place recognised to be an approved place in accordance with the rules made under this Act for such period as it may think necessary for the required treatment.



(2) Where a child is found to be suffering from leprosy or is of unsound mind he shall be dealt with under the provisions of the Lepers Act, 1898 (3 of 1898) or the Indian Lunacy Act, 1912 (4 of 1912) as the case may be.



(3) Where a competent authority has taken action under Sub-section (I) in the case of a child suffering from an infectious or contagious disease, the competent authority before restoring the said child to his partner in marriage, if there has been marriage or to the guardian, as the case may be, shall, where it is satisfied that such action will be in the interest of the child, call upon his partner in marriage or the guardian, as the case may be, to satisfy the Court by submitting to medical examination that such partner or guardian will not reinfect the child in respect of whom the order has been passed.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon