Section 45   [ View Judgements ]

Punishment for cruelty to child


(1) Whoever, having the actual charge of or control over, a child, assaults, abandons, exposes or wilfully neglects the child or causes or procures him to be assaulted, abandoned, exposed or neglected in a manner likely to cause such child unnecessary mental and physical suffering shall, on conviction, be punishable with imprisonment for a term which may extend to six months, of with fine, or with both.



(2) No Court shall take cognizance of an offence punishable under Sub-section (1) unless the complaint is filed with the previous sanction of the Government or an officer authorized by them in this behalf.

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