Section 42   [ View Judgements ]

Procedure in hearing appeals and revisions


(1) Save as otherwise expressly provided by or under this Act, the procedure to be followed in hearing appeals or revision proceedings under this Act shall, as far as practicable, be in accordance with the provisions of the Code of Criminal Procedure, 1973 (2 of 1974).



(2) The powers conferred on the Childrens Court or on the Board or any Judicial Magistrate by or under Sections 6 or 16 may also been exercised by the High Court and the Court of Sessions when the proceeding comes before them in appeal, revision or otherwise.

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