Section 44   [ View Judgements ]

After-care organizations


The Government may by rules made under this Act, provide



(a) for the establishment or recognition of aftercare organizations and the powers that may be exercised by them for effectively carrying out their functions under this Act;



(b) for a scheme of aftercare programme to be followed by such aftercare organizations for the purpose of taking care of children after they leave childrens homes or special schools for the purpose of enabling them to lead an honest, industrious and useful life;



(c) for the operation and submission of a report by the Probation Officer in respect of each child prior to his discharge from a childrens home or special school, as the case may be, regarding the necessity and nature of aftercare of such child, period of such after-care supervision thereof and for the submission of a report by the Probation Officer on the progress of each such child;



(d) for the standards and the nature of services to be maintained by such after-care organizations;



(e) for such other matters as may be necessary for the purpose of effectively carrying out the scheme of after-care programme of children.

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