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


62A. Constitution of Child Protection Unit responsible for implementation of the Act.-

Every State Government shall constitute a Child Protection Unit for the state and, such unit for every district, consisting of such officers and other employees as may be appointed by that government, to take up matters relating to children in need of care and protection and juveniles in conflict with law with a view to ensure the implementation of this act including the establishment and maintenance of homes, notification of competent authorities in relation to these children and their rehabilitation and co-ordination with various officials and non-official agencies concerned.

Inserted vide Juvenile Justice (Care and Protection of Children) Amendment Act, 2006, section 24



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




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