for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 18   [ View Judgements ]

Superintendent may license youthful offenders to employers of about


(1) Every Superintendent so appointed may, with the sanction of the Committee, by license under his hand, permit any youthful offender sent to a Reformatory School, who has attained the age of fourteen years, to live under the charge of any trustworthy and respectable person named in the license, or may officer of Government or a Municipality, being an employer of labour and willing to receive and take charge of him, on the condition that the employer shall keep such youthful offender employed at some trade, occupation or calling.



(2) The license shall be in force for three months and no longer, but may, at anytime and from time o time until the expiration of the period for which the youthful offender has been directed to be detained, be renewed for three months at a time.



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