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The Juvenile Justice (Care and Protection of Children) Act, 2015


104. Power of the Committee or the Board to amend its own orders.

1.     Without prejudice to the provisions for appeal and revision contained in this Act, the Committee or the Board may, on an application received in this behalf, amend any orders passed by itself, as to the institution to which a child is to be sent or as to the person under whose care or supervision a child is to be placed under this Act:

Provided that during the course of hearing for amending any such orders, there shall be at least two members of the Board of which one shall be the Principal Magistrate and at least three members of the Committee and all persons concerned, or their authorized representatives, whose views shall be heard by the Committee or the Board, as the case may be, before the said orders are amended.

2.     Clerical mistakes in orders passed by the Committee or the Board or errors arising therein from any accidental slip or omission may, at any time, be corrected by the Committee or the Board, as the case may be, either on its own motion or on an application received in this behalf.



The Juvenile Justice (Care and Protection of Children) Act, 2015 Back




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