Section 46   [ View Judgements ]

Employment of children for begging


(1) Whoever employs or uses any child for the purposes of begging or causes any child to beg shall be punishable with imprisonment for a term which may extend to one year, or with fine, or with both.



(2) Whoever, having the actual charge of, or control over a child, abets the commission of the offence punishable under Sub-section (I), shall be punishable with imprisonment for a term which may extend to one year, or with fine, or with both.



(3) The offence punishable under this section shall be cognizable.

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