Juvenile Justice Act, 1986


Section
Section Title
  Introduction
  Preamble

Chapter I           Preliminary
  1 Short Title, Extent and Commencement. View Judgements
  2 Definition. View Judgements
  3 Continuation of inquiry in respect of juvenile who has ceased to be juvenile. View Judgements

Chapter II           Competent Authorities and Institutions for Juveniles
  4 Juvenile Welfare Boards. View Judgements
  5 Juvenile Courts. View Judgements
  6 Procedure, etc. in relation to Boards and Juvenile Courts. View Judgements
  7 Powers of Board and Juvenile Court. View Judgements
  8 Procedure to be followed by a Magistrate not empowered under the Act. View Judgements
  9 Juvenile homes. View Judgements
  10 Special homes. View Judgements
  11 Observation homes. View Judgements
  12 After-care organisations. View Judgements

Chapter III           Neglected Juveniles
  13 Production of neglected juveniles before Boards. View Judgements
  14 Special procedure to be followed when neglected juvenile has parents. View Judgements
  15 Inquiry by Board regarding neglected juveniles. View Judgements
  16 Power to commit neglected juvenile to suitable custody. View Judgements
  17 Uncontrollable juveniles. View Judgements

Chapter IV           Delinquent Juveniles.
  18 Bail and custody of juveniles. View Judgements
  19 Information to parent or guardian or probation officer. View Judgements
  20 Inquiry by Juvenile Court regarding delinquent juveniles. View Judgements
  21 Orders that may be passed regarding delinquent juveniles. View Judgements
  22 Orders that may not be passed against delinquent juvenile. View Judgements
  23 Proceeding under Chapter VIII of the Code of Criminal Procedure not competent against juvenile. View Judgements
  24 No joint trial of juvenile and person not a juvenile. View Judgements
  25 Removal of disqualification attaching to conviction. View Judgements
  26 Special provision in respect of pending cases. View Judgements

Chapter V           Procedure of competent authorities generally and appeals and revision from orders of such authorities.
  27 Sittings, etc. of Boards and Juvenile Courts. View Judgements
  28 Persons who may be present before competent authority. View Judgements
  29 Attendance of parent or guardian of juvenile. View Judgements
  30 Dispensing with attendance of juvenile. View Judgements
  31 Committal to approved place of juvenile suffering from dangerous disease and his future disposal. View Judgements
  32 Presumption and determination of age. View Judgements
  33 Circumstances to be taken into consideration in making orders under the Act. View Judgements
  34 Sending a juvenile outside jurisdiction. View Judgements
  35 Report to be treated as confidential. View Judgements
  36 Prohibition of publication names, etc. of juveniles involved in any proceeding under the Act. View Judgements
  37 Appeals. View Judgements
  38 Revision. View Judgements
  39 Procedure in inquiries, appeals and revision proceedings. View Judgements
  40 Power to amend orders. View Judgements

Chapter VI           Special offences in respect of Juveniles
  41 Punishment for cruelty to juvenile. View Judgements
  42 Employment of juveniles for begging. View Judgements
  43 Penalty for giving intoxicating liquor or narcotic drug or psychotropic substance to a juvenile. View Judgements
  44 Exploitation of juvenile employees. View Judgements
  45 Alternative punishments. View Judgements

Chapter VII           Miscellaneous
  46 Power of State Government to discharge and transfer juveniles. View Judgements
  47 Transfers between juvenile homes, etc. under the Act, and juvenile homes, etc. of like nature in different parts of India. View Judgements
  48 Transfer of juveniles of unsound mind or suffering. View Judgements
  49 Placing out on licence. View Judgements
  50 Provision in respect of escaped juveniles. View Judgements
  51 Contribution by parents. View Judgements
  52 Fund. View Judgements
  53 Advisory Board. View Judgements
  54 Visitors. View Judgements
  55 Control of custodian over juvenile. View Judgements
  56 Delinquent juvenile undergoing sentence at commencement of the Act. View Judgements
  57 Appointment of officers. View Judgements
  58 Officers appointed under the Act to be public servants. View Judgements
  59 Procedure in respect of bonds. View Judgements
  60 Delegation of powers. View Judgements
  61 Protection of action taken in good faith. View Judgements
  62 Power to make rules. View Judgements
  63 Repeal and savings. View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon