Section 61   [ View Judgements ]

Probation officers and their duties


(1) The Government may appoint as many Probation Officers for the inspection of special schools, childrens home observation homes or aftercare organizations and such other officers as it may deem necessary for carrying out the purposes of this Act.



(2) It shall be the duty of the Probation Officer



(a) to inquire, in accordance with the direction of a competent authority, into the antecedents and family history of any child accused of an offence with a view to assisting the authority in making inquiry;



(b) to visit neglected and delinquent children at such intervals as the Probation Officer may think fit;



(c) to report to the competent authority as to the behaviour of any neglected or delinquent child;



(d) to advise and assist re-elected or delinquent children and, if necessary, endeavour to find them suitable employment;



(e) where a neglected or delinquent child is placed under the care of any person on certain conditions to see whether such conditions are being complied with; and



(f) to perform such other duties as may be prescribed.



(3) Any officer appointed in this behalf by the Government, may enter any special school, childrens home, observation home or aftercare organization and make a complete inspection thereof in all its departments and of all papers, records, registers and accounts relating thereto and shall submit a report of such inspection to the Government.

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