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Report No. 165

5. Reasonable excuse for non-attendance.-

For the purposes of this Act any of the following circumstances shall be deemed to be a reasonable excuse for the non-attendance of a child:

(i) that there is no approved school within the prescribed distance from his residence;

(ii) that the child is receiving education in a recognised school;

(iii) that the child suffers from a physical or mental defect which prevents him from attendance;

(iv) that such child is exempt from attendance on any other ground as may be prescribed.



Free and compulsory Education for Children Back




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