AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

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


36. Social auditing.-

The Central Government or State Government may monitor and evaluate the functioning of the Children's homes at such period and through such persons and institutions as may be specified by that Government.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys