Juvenile Justice Amendment Act introduced in Lok Sabha

August 09, 2018

With a view to expedite the legal proceedings involved in the process of Adoption under the Juvenile Justice (Care and Protection of Children) Act, 2015, the Ministry of Women and Child Development introduced amendment to the Act in the Lok Sabha.

The Juvenile Justice (Care and Protection of Children) Amendment Bill, 2018 to amend the Juvenile Justice (Care and Protection of Children) Act, 2015 was introduced in the Lok Sabha.

The Amendment proposed that all the proceedings pertaining to Adoption pending before any court for adjudication under Chapter VIII of the Juvenile Justice (Care and Protection of Children) Act, 2015 before the commencement of this Act, shall stand transferred to the District Magistrate having jurisdiction over the area to entertain such proceeding.

While introducing the Amendment in the Lok Sabha Minister of Women and Child Development, Maneka Gandhi noted that inordinate delay is caused in issuing adoption orders by the courts due to heavy work load and due to delay in issuing the adoption orders by the courts, the child continues to languish in the child care institutions, even after getting a family. In order to address the aforesaid issue and in the best interest of the child, it has been decided to amend the Juvenile Justice Act to empower the ‘District Magistrate’ to issue orders for the purpose of adoption. This would ensure timely processing of adoption cases and to provide orphaned, abandoned and surrendered children with familial care and protection

The entire Bill can be accessed here.

 

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- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.