Section 59   [ View Judgements ]

Control of custodian over child


Any person in whose custody a child is placed in pursuance of this Act shall, while the order is in force, have like control over the child as he would have if he were his parent and shall be responsible for his maintenance and the child shall continue in his custody for the period stated by the competent authority, notwithstanding that he is claimed by his parent of any other person:



Provided that no child while is such custody shall be given in marriage except with the permission of the competent authority.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon