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International Colloquium on Juvenile Justice

HAQ: Centre for Child Rights, in partnership with Penal Reform International, the National Law University - Delhi, UNICEF India, Save the Children - India and Child Fund - India are organizing an International Colloquium on Juvenile Justice.

Date: 16th - 18th March, 2013
Venue: National Law University, Delhi, Sector 14, Dwarka, New Delhi- 110078

Under the Welfare or Parens Patriae Model, the child’s well-being and protection takes priority over due process of law.

The due process model emphasizes on applying the law over treating the juvenile, stressing on when and how the law is used if a juvenile is involved. Children are not viewed as property of parents’ or the state, but as individuals to be tried and treated in accordance with the law and the principles of natural justice and fair hearing.

The Participatory Model emphasizes on active participation by community agencies and citizens in an effort to contain the harmful behaviour of young people. It thus uses alternative dispute resolution techniques, such as mediation, conciliation, and arbitration, in criminal justice systems, instead of, or before, going to court.

Objectives:
The purpose of the colloquium is to reflect upon the variety of problems different countries face in implementing the international standards relating to juvenile justice and how they can best respond to them within their national context.

The conference would provide a forum to compare legislation, policies and practices of implementation. The conference would provide space for participants to share good practice, innovative ideas and successful and promising projects for building systems of juvenile justice based on international standards and a common understanding of children’s rights and need, and their unbreakable linkage with the development and growth of a nation.

It is hoped that the conference will bring greater visibility to the important issue of juvenile justice among policymakers and professionals in India, in the region and beyond.

Participants:
The Colloquium hopes to bring together 60 participants from 14 countries representing statutory bodies, academics, lawyers and practitioners. Confirmed participants include Prof. Jaap Doek, Former Chair of the Committee on the Rights of the Child; Mr. Cedric Foussard, Director, International Juvenile Justice Observatory; Mr. Alasdair Roy, Children and Young people Commissioner, Human Rights Commission, Australia and Ms. Elissa Rumsey, Compliance Monitoring Coordinator, U.S. Department of Justice Office of Juvenile Justice and Delinquency Prevention (OJJDP), Washington D.C.

Contact:
National Law University, Delhi
Sector 14, Dwarka,
New Delhi- 110078
Phone: 011-28034993, 011-28034257
Email: info@nludelhi.ac.in
Website: http://www.nludelhi.ac.in/

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