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The Juvenile Justice (Care and Protection of Children) Act, 2015


79. Exploitation of a child employee.

Notwithstanding anything contained in any law for the time being in force, whoever ostensibly engages a child and keeps him in bondage for the purpose of employment or withholds his earnings or uses such earning for his own purposes shall be punishable with rigorous imprisonment for a term which may extend to five years and shall also be liable to fine of one lakh rupees.

Explanation.–– For the purposes of this section, the term “employment” shall also include selling goods and services, and entertainment in public places for economic gain.



The Juvenile Justice (Care and Protection of Children) Act, 2015 Back




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