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Right of Children to Free and Compulsory Education Act, 2009


36. Previous sanction for prosecution.-

No prosecution for offences punishable under sub-section (2) of section 13, sub-section (5) of section 18 and sub-section (5) of section 19 shall be instituted except with the previous sanction of an officer authorised in this behalf, by the appropriate Government, by notification.



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