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Children Act, 1960

[Act No. 60 of 1960 dated 26th. December, 1960]1

 

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

3

Continuation of inquiry in respect of child who has ceased to be child

Chapter II

Competent Authorities And Institutions For Children

4

Child Welfare Boards

5

Children's courts

6

Procedure, etc., in relation to Boards and children's courts

7

Power of Board and children's court

8

Procedure to be followed by a magistrate not empowered under the Act

9

Children's homes

10

Special schools

11

Observation homes

12

After-care organizations

13

Production of neglected children before Boards

14

Special procedure to be followed when neglected child has parent

15

Inquiry by Board regarding neglected children

16

Power to commit neglected child to suitable custody

17

Uncontrollable children

Chapter IV

Delinquent Children

18

Bail and custody of children

19

Information to parent or guardian or probation officer

20

Inquiry by children's court regarding delinquent children

21

Orders that may be passed regarding delinquent children

22

Orders that may not be passed against delinquent children

23

Proceeding under Chapter VIII of the Criminal Procedure Code not competent against child

24

No joint trial of child and person not a child

25

Removal of disqualification attaching to conviction

26

Special provision in respect of pending cases

27

Sittings, etc., of Boards and children's courts

28

Persons who may be present before competent authority

29

Attendance of parent or guardian of child

30

Dispensing with attendance of child

31

Committal to approved place of child suffering from dangerous disease and its future disposal

32

Presumption and determination of age

33

Circumstances to be taken into consideration in making orders under the Act

34

Sending a child outside jurisdiction

35

Reports to be treated as confidential

36

Prohibition of publication of names, etc., of children involved in any proceeding under the Act

37

Appeals

38

Revision

39

Procedure in inquiries, appeals and revision proceedings

40

Power to amend orders

41

Punishment for cruelty to child

42

Employment of children for begging

43

Penalty for giving intoxicating liquor or dangerous drug to a child

44

Exploitation of child employees

Chapter VII

Miscellaneous

45

Power of Administrator to discharge and transfer children

46

Transfers between children's homes, etc., under the Act, and children's homes, etc, of like nature in different parts of India

47

Transfer of children of unsound mind or suffering from leprosy

48

Placing out on license

49

Provision in respect of escaped children

50

Contribution by parents

51

Control of custodian over child

52

Delinquent child under-going sentence at commencement of the Act

53

Appointment of officers

54

Officers appointed under the Act to be public servants

55

Procedure in respect of bonds

56

Delegation of powers

57

Protection of action taken in good faith

58

Act 8 of 1897 and certain provisions of Act 2 of 1974 not to apply

59

Power to make rules

60

Repeal and savings

 

Foot Notes

 

An Act to provide for the care, protection, maintenance, welfare, training, education and rehabilitation of neglected or delinquent children and for the trial of delinquent children in the Union territories.

 

BE it enacted by Parliament in the Eleventh Year of 'the Republic of India as follows:



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