Section 60   [ View Judgements ]

Delinquent child undergoing sentence at commencement of the Act


In any area in which this Act is brought into force, the Government may direct that a delinquent child who is undergoing any sentence of imprisonment at the commencement of this Act shall, in lieu of undergoing such sentence, be sent to a special school or be kept in safe custody in such place and manner as the Government think fit for the remainder of the period of the sentence, and the provisions of this Act shall apply to the child as if he had been ordered by a Childrens Court to be sent to such special school, or, as the case may be, order to be detained under Sub-section (2) of Section 23.

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