Protection of Children from Sexual Offences Act, 2012


Section
Section Title
  Status : Active
  Title CHAPTER I - PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  Title CHAPTER - II SEXUAL OFFENCES AGAINST CHILDREN A - PENETRATIVE SEXUAL ASSAULT AND PUNISHMENT THEREFOR View Judgements
  3 Penetrative sexual assault View Judgements
  4 Punishment for penetrative sexual assault View Judgements
  5 Aggravated penetrative sexual assault View Judgements
  6 Punishment for aggravated penetrative sexual assault View Judgements
  7 Sexual assault View Judgements
  8 Punishment for sexual assault View Judgements
  9 Aggravated sexual assault View Judgements
  10 Punishment for aggravated sexual assault View Judgements
  11 Sexual harassment View Judgements
  12 Punishment for sexual harassment View Judgements
  Title CHAPTER - III USING CHILD FOR PORNOGRAPHIC PURPOSES AND PUNISHMENT THEREFOR View Judgements
  13 Use of child for pornographic purposes View Judgements
  14 Punishment for using child for pornographic purposes View Judgements
  15 Punishment for storage of pornographic material involving child View Judgements
  Title CHAPTER IV - ABETMENT OF AND ATTEMPT TO COMMIT AN OFFENCE View Judgements
  16 Abetment of an offence View Judgements
  17 Punishment for abetment View Judgements
  18 Punishment for attempt to commit an offence View Judgements
  Title CHAPTER - V PROCEDURE FOR REPORTING OF CASFS View Judgements
  19 Reporting of offences View Judgements
  20 Obligation of media, studio and photographic facilities to report cases View Judgements
  21 Punishment for failure to report or record a case View Judgements
  22 Punishment for false complaint or false information View Judgements
  23 Procedure for media View Judgements
  Title CHAPTER - VI PROCEDURES FOR RECORDING STATEMENT OF THE CHILD View Judgements
  24 Recording of statement of a child View Judgements
  25 Recording of statement of a child by Magistrate View Judgements
  26 Additional provisions regarding statement to be recorded View Judgements
  27 Medical examination of a child View Judgements
  Title CHAPTER - VII SPECIAL COURTS View Judgements
  28 Designation of Special Courts View Judgements
  29 Presumption as to certain offences View Judgements
  30 Presumption of culpable mental state View Judgements
  31 Application of Code of Criminal Procedure, 1973 to proceedings before a Special Court View Judgements
  32 Special Public Prosecutors View Judgements
  Title CHAPTER - VIII PROCEDURE AND POWERS OF SPECIAL COURTS AND RECORDING OF EVIDENCE View Judgements
  33 Procedure and powers of Special Court View Judgements
  34 Procedure in case of commission of offence by child and determination of age by Special Court View Judgements
  35 Period for recording of evidence of child and disposal of case View Judgements
  36 Child not to see accused at the time of testifying View Judgements
  37 Trials to be conducted in camera View Judgements
  38 Assistance of an interpreter or expert while recording evidence of child View Judgements
  Title CHAPTER IX - MISCELLANEOUS View Judgements
  39 Guidelines for child to take assistance of experts, etc View Judgements
  40 Right of child to take assistance of legal practitioner View Judgements
  41 Provisions of sections 3 to 13 not to apply in certain cases View Judgements
  42 Alternative punishment View Judgements
  43 Public awareness about Act View Judgements
  44 Monitoring of implementation of Act View Judgements
  45 Power to make rules View Judgements
  46 Power to remove difficulties View Judgements
  SCHEDULE I



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