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Child Labor


Child Labour:

The Child Labour Act, bans the employment of children, below 14 years of age in specified occupations and processes which are considered unsafe and harmful to child workers and regulates the conditions of work of children in employment’s where they are not prohibited from working.

It also lays down penalties for employment of children in violation of the provisions of this Act, and other Acts which forbid the employment of children;

The Act extends to the whole of India. The Child Labour Act of 1986 applies to all establishments and workshops wherein any industrial process is carried on (excluding one covered under section 67 of the Factories Act, 1948).

An "establishment" includes a shop, commercial establishment, workshop, farm, residential hotel, and restaurant, eating house, theatre or other place of public amusement or entertainment.

 

Who is a child labour ?

Under the Act, ‘Child’ means a person who has not completed his fourteenth year of age. Any such person engaged for wages, whether in cash or kind, is a child worker.



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