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3A. Prohibition of employment of adolescents in certain hazardous occupations and processes.-

No adolescent shall be employed or permitted to work in any of the hazardous occupations or processes set forth in the Schedule: Provided that the Central Government may, by notification, specify the nature of the non-hazardous work to which an adolescent may be permitted to work under this Act.]



Child and Adolescent Labour (Prohibition and Regulation) Act, 1986 Back




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