Juvenile Justice (Care and Protection of Children) Rules, 2007


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definition View Judgements
  title CHAPTER II : FUNDAMENTAL PRINCIPLES OF JUVENILE JUSTICE AND PROTECTION OF CHILDREN View Judgements
  3 Fundamental principles to be followed in administration of these rules View Judgements
  title CHAPTER III : JUVENILE IN CONFLICT WITH LAW View Judgements
  4 Juvenile Justice Boards View Judgements
  5 Composition of the Juvenile Justice Board View Judgements
  6 Tenure of the Board View Judgements
  7 Qualifications for Members of the Board View Judgements
  8 Sitting and conveyance allowances View Judgements
  9 Sittings of the Board View Judgements
  10 Functions of the Board View Judgements
  11 Pre and Post-Production action of police and other agencies View Judgements
  12 Procedure to be followed in determination of Age View Judgements
  13 Post-production processes by the Board View Judgements
  14 Legal Aid View Judgements
  15 Completion of Inquiry and Dispositional Alternatives View Judgements
  16 Institutions for juveniles in conflict with law View Judgements
  17 Release View Judgements
  18 Procedure to be followed in respect of sections 21, 22, 23, 24, 25 and 26 of the Act View Judgements
  title CHAPTER IV : CHILD IN NEED OF CARE AND PROTECTION View Judgements
  19 Child Welfare Committee View Judgements
  20 Composition of the Child Welfare Committee View Judgements
  21 Tenure of the Committee View Judgements
  22 Qualifications for Chairperson and Members of the Committee View Judgements
  23 Sitting and conveyance allowances View Judgements
  24 Sitting of the Committee View Judgements
  25 Functions and Powers of the Committee View Judgements
  26 Procedure in relation to Committee View Judgements
  27 Production of a Child before the Committee View Judgements
  28 Procedure for inquiry View Judgements
  29 Children's Homes View Judgements
  30 Shelter Homes View Judgements
  31 Guidelines for prevention of sexual abuse of children View Judgements
  title CHAPTER V : REHABILITATION AND SOCIAL REINTEGRATION View Judgements
  32 Rehabilitation and Social Reintegration View Judgements
  33 Adoption View Judgements
  34 Foster Care View Judgements
  35 Criteria for selection of families for foster care View Judgements
  36 Pre-adoption Foster Care View Judgements
  37 Sponsorship View Judgements
  38 After Care Organisation View Judgements
  39 Linkages and co-ordination View Judgements
  title CHAPTER VI : STANDARDS OF CARE FOR INSTITUTIONS View Judgements
  40 Physical infrastructure View Judgements
  41 Clothing and Bedding View Judgements
  42 Sanitation and Hygiene View Judgements
  43 Daily Routine View Judgements
  44 Nutrition and Diet Scale View Judgements
  45 Medical Care View Judgements
  46 Mental Health View Judgements
  47 Education View Judgements
  48 Vocational Training View Judgements
  49 Recreation facilities View Judgements
  50 Institutional Management of juveniles or children View Judgements
  51 Prohibited Articles View Judgements
  52 Articles found on search and inspection View Judgements
  53 Disposal of articles View Judgements
  54 Maintenance of case file View Judgements
  55 Management Committee View Judgements
  56 Children's Committees View Judgements
  57 Rewards and Earnings View Judgements
  58 Visits to and communication with juveniles or children View Judgements
  59 Death of a juvenile or child View Judgements
  60 Abuse and exploitation of the juvenile or child View Judgements
  61 Juvenile or Child suffering from dangerous diseases or mental health problems View Judgements
  62 Leave of absence of a juvenile or child View Judgements
  63 Inspection View Judgements
  64 Social Audit View Judgements
  65 Restoration and Follow-up View Judgements
  66 Visitor's Book View Judgements
  67 Maintenance of Registers View Judgements
  68 Personnel or Staff of a Home View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  69 Recognition of fit persons or fit institution View Judgements
  70 Certification or recognition and transfer of Management of Institutions and after care organizations View Judgements
  71 Grant in aid to certified or recognized organization View Judgements
  72 Admission of outsiders View Judgements
  73 Identity Photos View Judgements
  74 Police Officers to be in plain clothes View Judgements
  75 Prohibition on the use of handcuffs and fetters View Judgements
  76 Procedure to be followed by a Magistrate not empowered under the Act View Judgements
  77 Transfer View Judgements
  78 Procedure for sending a juvenile or child outside the jurisdiction of the competent authority View Judgements
  80 State Child Protection Unit View Judgements
  81 District Child Protection Unit View Judgements
  82 Setting of the Child Welfare Committee View Judgements
  83 Setting up of Juvenile Justice Board View Judgements
  84 Special Juvenile Police Unit View Judgements
  85 Honorary or Voluntary Welfare Officers and Probation Officers View Judgements
  86 Duties of the Officer-in-Charge of an institution View Judgements
  87 Duties of a Probation Officer or Child Welfare Officer or Case Worker View Judgements
  88 Duties of House Father or House Mother View Judgements
  89 Disqualification for officer-in-charge, probation officer or child welfare officer or case-worker, house father or house mother and other care givers and staff View Judgements
  90 Training of Personnel View Judgements
  91 Selection Committee and its composition View Judgements
  92 Functions of the Selection Committee View Judgements
  93 Advisory Boards View Judgements
  94 Openness & Transparency View Judgements
  95 Juvenile Justice Fund View Judgements
  96 Application of these rules View Judgements
  97 Pending Cases View Judgements
  98 Disposed off cases of juveniles in conflict with law View Judgements
  99 Disposal of records or documents View Judgements
  100 Repeal View Judgements



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