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


52. Fit person.

1.     The Board or the Committee shall, after due verification of credentials, recognize any person fit to temporarily receive a child for care, protection and treatment of such child for a specified period and in the manner as may be prescribed.

2.     The Board or Committee, as the case may be, may withdraw the recognition granted under sub-section (1) for reasons to be recorded in writing.



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




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