AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Protection of Children from Sexual Offences Act, 2012


20. Obligation of media, studio and photographic facilities to report cases.-

Any personnel of the media or hotel or lodge or hospital or club or studio or photographic facilities, by whatever name called, irrespective of the number of persons employed therein, shall, on coming across any material or object which is sexually exploitative of the child (including pornographic, sexually-related or making obscene representation of a child or children) through the use of any medium, shall provide such information to the Special Juvenile Police Unit or to the local police, as the case may be.



Protection of Children from Sexual Offences Act, 2012 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys