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Juvenile Justice (Care and Protection of Children) Act, 2000


35. Inspection.-

1.     The State Government may appoint inspection committees for the children's homes (hereinafter referred to as the inspection committees) for the State, a district and city, as the case may be, for such period and for such purposes as may be prescribed.

2.     The inspection committee of a State, district or of a city shall consist of such number of representatives from the State Government, Committee, voluntary organizations and such other medical experts and social workers as may be prescribed.



Juvenile Justice (Care and Protection of Children) Act, 2000 Back




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