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Juvenile Justice (Care and Protection of Children) Act, 2000


23. Punishment for cruelty to juvenile or child.-

Whoever, having the actual charge of or control over, a juvenile or the child, assaults, abandons, exposes or willfully neglects the juvenile or causes or procures him to be assaulted, abandoned, exposed or neglected in a manner likely to cause such juvenile or the child unnecessary mental or physical suffering shall be punishable with imprisonment for a term which may extent to six months, or fine, or with both.



Juvenile Justice (Care and Protection of Children) Act, 2000 Back




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