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


86. Classification of offences and designated court.

1.     Where an offence under this Act is punishable with imprisonment for a term more than seven years, then, such offence shall be cognizable, non-bailable and triable by a Children’s Court.

2.     Where an offence under this Act is punishable with imprisonment for a term of three years and above, but not more than seven years, then, such offence shall be cognizable, non-bailable and triable by a Magistrate of First Class.

3.     Where an offence, under this Act, is punishable with imprisonment for less than three years or with fine only, then, such offence shall be non-cognizable, bailable and triable by any Magistrate.



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




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