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Report No. 165

13. How to compute the age of a child.-

The age of a child for the purposes of this Act shall be computed in terms of years completed by the child on or before the first day of the academic year:

Provided that where the birthday of a child falls on a day not later than sixty days from the first day of the academic year, the birthday shall be deemed to fall on the first day of the academic year for the purpose of computing the age of the child. Ordinarily the birth certificate and in its absence the declaration of a parent or guardian will be prima facie proof of age unless the admitting authority has reasons to disbelieve it. In case it is disbelieved, the authority concerned should record the reasons therefor and make such enquiry as is deemed appropriate for determining the age.



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