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

Protection of Children from Sexual Offences Act, 2012


40. Right of child to take assistance of legal practitioner.-

Subject to the proviso to section 301 of the Code of Criminal Procedure, 1973 the family or the guardian of the child shall be entitled to the assistance of a legal counsel of their choice for any offence under this Act:

Provided that if the family or the guardian of the child are unable to afford a legal counsel, the Legal Services Authority shall provide a lawyer to them.



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