Section 33   [ View Judgements ]

Presumption and determination of age


(1) Where it appears to competent authority that a person brought before it under any of the provisions of this Act [1]is a child the competent authority shall make due inquiry as to the age of that person and for that purpose shall take such evidence as may be necessary and shall record a finding whether the person is a child or not, stating his age as nearly as may be.



(2) No order of the competent authority shall be deemed to have become invalid merely by any subsequent proof that the person in respect of whom the order has been made is not a child, and the age recorded by the competent authority to be the age of the person so brought before it shall for the purpose of this Act be deemed to be the true age of that person.



FOOTNOTES:

1. otherwise than for the purpose of giving evidence



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