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

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


26. Exploitation of juvenile or child employee.-

Whoever ostensibly procures a juvenile or the child for the purpose of any hazardous employment keeps him in bondage and with-holds his earnings or uses such earning for his own purposes shall be punishable with imprisonment for a term which may extend to three years and shall also be liable to fine.



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