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The Child Labour (Prohibition and Regulation) Act, 1986

15. MODIFIED APPLICATION OF CERTAIN LAWS IN RELATION TO PENALTIES.

(1) Where any person is found guilty and convicted of contravention of any of the provisions mentioned in sub-section (2), he shall be liable to penalties as provided in sub-sections (1) and (2) of Sec. 14 of this Act and not under the Acts in which those provisions are contained.

(2) The provisions referred to in sub-section (1) are the provision mentioned below :

(a) Sec. 67 of the Factories Act, 1948 (63 of 1948);

(b) Sec. 40 of the Mines Act, 1952 (35 of 1952);

(c) Sec. 109 of the Merchant Shipping Act, 1958 (44 of 1958); and

(d) Sec. 21 of the Motor Transport Workers Act, 1961 (27 of 1961).



Child Labor (Prohibition and Regulation) Act, 1986 Back




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