Section 6   [ View Judgements ]

Power of the Board


(1) Where a Board has been constituted for any area, such Board shall, notwithstanding anything contained in any other la w for the time being in force, but save as otherwise expressly provided in this Act, have power to deal exclusively with all proceedings under this Act, creating to neglected children:



Provided that if the Government so desire, they may assign the functions of the Board to the Childrens Court and vice versa.



Provided further that a Board may, if it is of opinion that it is necessary so to do having regard to the circumstances of the case transfer any proceeding to any Childrens Court



Provided also that where there is any difference of opinion between Board or any other authority than Chief Judicial Magistrate of the District functioning as Board under Subsection (2) and a Childrens Court regarding the transfer of any proceedings under the second proviso, it shall be referred to the Chief Judicial Magistrate of the District for decision and in a case where the Chief Judicial Magistrate of the District is functioning as a Board such difference of opinion shall be referred to the Court of Session and the decision of the Chief Judicial Magistrate of the District or as the case may be the Court of Session on such reference shall be final.



(2) Where no Board has been constituted for any area, the Government may by notification; direct that the powers conferred on the Board by or under this Act shall be exercised in that area by any of the following authorities, namely:



(a) the Chief Judicial Magistrate of the District:



(b) the Sub-divisional Judicial Magistrate: (C) any Judicial Magistrate of the first class.



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