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The Commissions for Protection of Child Rights Act, 2005

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

The National Commission For Protection of Child Rights

3

Constitution of National Commission for Protection of Child Rights

4

Appointment of Chairperson and Members

5

Term of office and conditions of service of Chairperson and Members

6

Salary and allowances of Chairperson and Members

7

Removal from office

8

Vacation of office by Chairperson or Members

9

Vacancies, etc., not to invalidate proceedings of Commission

10

Procedure for transaction of business

11

Member-Secretary, officers and other employees of Commission

12

Salaries and allowances to be paid out of grants

Chapter III

Functions and Powers of the Commission

13

Functions of Commission

14

Powers relating to inquiries

15

Steps after inquiry

16

Annual and special reports of Commission

Chapter IV

State Commissions for Protection of Child Rights

17

Constitution of State Commission for Protection of Child Rights

18

Appointment of Chairperson and other Members

19

Term of office and conditions of service of Chairperson and Members

20

Salary and allowances of Chairperson and Members

21

Secretary, officers and other employees of the State Commission

22

Salaries and allowances to be paid out of grants

23

Annual and special reports of State Commission

24

Application of certain provisions relating to National Commission for Protection of Child Rights to State Commissions

Chapter V

Children's Courts

25

Children's Courts

26

Special Public Prosecutor

Chapter VI

Finance, Accounts and Audit

27

Grants by Central Government

28

Grants by State Governments

29

Accounts and audit of Commission

30

Accounts and audit of State Commission

Chapter VII

Miscellaneous

31

Protection of action taken in good faith

32

Chairperson, Members and other officers to be public servant

33

Directions by Central Government

34

Returns or information

35

Power to Central Government to make rules

36

Power of State Government to make rules

37

Power to remove difficulties

THE COMMISSIONS FOR PROTECTION OF CHILD RIGHTS ACT, 2005 No. 4 of 2006 [20th January, 2006.]An Act to provide for the constitution of a National Commission and State Commissions for Protection of Child Rights and Children's Courts for providing speedy trial of offences against children or of violation of child rights and for matters connected therewith or incidental thereto.

WHEREAS India participated in the United Nations (UN) General Assembly Summit in 1990, which adopted a Declaration on Survival, Protection and Development of Children; AND WHEREAS India has also acceded to the Convention on the Rights of the Child (CRC) on the 11th December, 1992;AND WHEREAS CRC is an international treaty that makes it incumbent upon the signatory States to take all necessary steps to protect children's rights enumerated in the Convention;

AND WHEREAS in order to ensure protection of rights of children one of the recent initiatives that the Government have taken for Children is the adoption of National Charter for Children, 2003;AND WHEREAS the UN General Assembly Special Session on Children held in May, 2002 adopted an Outcome Document titled

"A World Fit for Children" containing the goals, objectives, strategies and activities to be undertaken by the member countries for the current decade; AND WHEREAS it is expedient to enact a law relating to children to give effect to the policies adopted by the Government in this regard, standards prescribed in the CRC, and all other relevant international instruments; BE it enacted by Parliament in the Fifty-sixth Year of the Republic of India as follows:-



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