Section 5   [ View Judgements ]

Exemptions


Attendance at an elementary school for a child of

school age shall not be compulsory -



[Omitted by clause (1) of section 5 by Tamil Nadu Act 49 of 1997]



(2) if such child is prevented from attending an elementary school by reason of sickness, infirmity or such other cause as may be prescribed;



(3) if such child is attending any unrecognised school provided that the education imparted therein is declared to be satisfactory by the competent authority;



(4) if such child is imparted education in such other manner as may be declared to be satisfactory by the competent authority;



(5) if such child has already been imparted education in an elementary school or otherwise, upto the standard prescribed for elementary education; or



(6) if such child is exempt from attendance on any other ground as may be prescribed

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