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Protection of Children from Sexual Offences Act, 2012


Chapter IX: Miscellaneous

39. Guidelines for child to take assistance of experts, etc.-

Subject to such rules as may be made in this behalf, the State Government shall prepare guidelines for use of non-governmental organisations, professionals and experts or persons having knowledge of psychology, social work, physical health, mental health and child development to be associated with the pre-trial and trial stage to assist the child.



Protection of Children from Sexual Offences Act, 2012 Back




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