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Report No. 83

1.14. Criminal Law.-

While these topics belong to the field of civil law, the criminal law has also kept pace with the times in order to protect children from a wide variety of evils-such as, employment in hazardous occupations, purchase of dangerous substances, sexual exploitation and so on. More direct are the provisions designed to protect children from various forms of neglect or ill-treatment at the hands of their parents.



The Guardians and Wards Act, 1890 and Certain Provisions of the Hindu Minority and Guardianship Act, 1956 Back




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