Section 36   [ View Judgements ]

Report and consideration of circumstances to be treated as confidential


The report of the Probation Officer or any circumstance considered by the competent authority under Section 34 shall be treated as confidential:



Provided that the competent authority may, if it so thinks fit, communicate the substance thereof to the child or his parent or guardian and may give such child/parent or guardian an opportunity of producing such evidence as may be relevant to the matter stated in the report.

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