What is Juvenile Justice Act all about?

2
1839

What is Juvenile Justice Act all about?

Check out this video

Juvenile Justice Act

The involvement of a ‘minor’ in the horrific Delhi gang rape has triggered a debate on the Juvenile Justice Act.

What is the Act?

The Juvenile Justice (Care and protection of Children) Act, 2000 amended in 2006 and 2011, contains statutory provisions to handle cases relating to minor offenders, called as ‘delinquents’, ‘Juveniles in conflict with low’ or as ‘children in need of care and protection.’

What is the definition of Juvenile as per Law?

Section 2(K) of the Act defines a ‘juvenile’ or a ‘child’ as a person who has not completed 18 years of age while Section 2(I) says a “juvenile in conflict with law” means a juvenile who is alleged to have committed an offence.

What are the Provision for bail?

Whenever a juvenile is arrested for an alleged offence, he requires to be immediately produced before the Juvenile justice Board. The law says that the board, irrespective othe offence, should release him on bail with or without any surety. However, the Juvenile must be sent to a observation home or a ‘place of safety’ by a speaking order of the Board, explaining the reasons for not releasing him on bail. During the ‘inquiry’ and not a ‘trial’, such delinquents are to be housed in the observation home and the ‘inquiry’ has to be completed within four months.

2 COMMENTS

This site uses Akismet to reduce spam. Learn how your comment data is processed.