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

Contents

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent, commencement and application

2

Definitions

Chapter II

General Principles of Care and Protection of Children

3

General principles to be followed in administration of Act

Chapter III

Juvenile Justice Board

4

Juvenile Justice Board

5

Placement of person, who cease to be a child during process of inquiry

6

Placement of persons, who committed an offence, when person was below the age of eighteen years

7

Procedure in relation to Board

8

Powers, functions and responsibilities of the Board

9

Procedure to be followed by a Magistrate who has not been empowered under this Act

Chapter IV

Procedure in Relation to Children in Conflict with Law

10

Apprehension of child alleged to be in conflict with law

11

Role of person in whose charge child in conflict with law is placed

12

Bail to a person who is apparently a child alleged to be in conflict with law

13

Information to parents, guardian or probation officer

14

Inquiry by Board regarding child in conflict with law

15

Preliminary assessment into heinous offences by Board

16

Review of pendency of inquiry

17

Orders regarding a child not found to be in conflict with law

18

Orders regarding child found to be in conflict with law

19

Powers of Children’s Court

20

Child attained age of twenty-one years and yet to complete prescribed term of stay in place of safety

21

Order that may not be passed against a child in conflict with law

22

Proceeding under Chapter VIII of the Code of Criminal Procedure not to apply against child

23

No joint proceedings of child in conflict with law and person not a child

24

Removal of disqualification on the findings of an offence

25

Special provision in respect of pending cases

26

Provision with respect of run away child in conflict with law

Chapter V

Child Welfare Committee

27

Child Welfare Committee

28

Procedure in relation to Committee

29

Powers of Committee

30

Functions and responsibilities of Committee

Chapter VI

Procedure in Relation to Children In Need of Care and Protection

31

Production before Committee

32

Mandatory reporting regarding a child found separated from guardian

33

Offence of non-reporting

34

Penalty for non-reporting

35

Surrender of children

36

Inquiry

37

Orders passed regarding a child in need of care and protection

38

Procedure for declaring a child legally free for adoption

Chapter VII

Rehabilitation and Social Re-Integration

39

Process of rehabilitation and social reintegration

40

Restoration of child in need of care and protection

41

Registration of child care institutions

42

Penalty for non-registration of child care institutions

43

Open shelter

44

Foster care

45

Sponsorship

46

After care of children leaving child care institution

47

Observation homes

48

Special homes

49

Place of safety

50

Children’s Home

51

Fit facility

52

Fit person

53

Rehabilitation and reintegration services in institutions registered under this Act and management thereof

54

Inspection of institutions registered under this Act

55

Evaluation of functioning of structures

Chapter VIII

Adoption

56

Adoption

57

Eligibility of prospective adoptive parents

58

Procedure for adoption by Indian prospective adoptive parents living in India

59

Procedure for inter-country adoption of an orphan or abandoned or surrendered child

60

Procedure for inter-country relative adoption

61

Court procedure and penalty against payment in consideration of adoption

62

Additional procedural requirements and documentation

63

Effect of adoption

64

Reporting of adoption

65

Specialised Adoption Agencies

66

Adoption of children residing in institutions not registered as adoption agencies

67

State Adoption Resource Agency

68

Central Adoption Resource Authority

69

Steering Committee of Authority

70

Powers of Authority

71

Annual Report of Authority

72

Grants by Central Government

73

Accounts and audit of Authority

Chapter IV

Other Offences against Children

74

Prohibition on disclosure of identity of children

75

Punishment for cruelty to child

76

Employment of child for begging

77

Penalty for giving intoxicating liquor or narcotic drug or psychotropic substance to a child

78

Using a child for vending, peddling, carrying, supplying or smuggling any intoxicating liquor, narcotic drug or psychotropic substance

79

Exploitation of a child employee

80

Punitive measures for adoption without following prescribed procedures

81

Sale and procurement of children for any purpose

82

Corporal punishment

83

Use of child by militant groups or other adults

84

Kidnapping and abduction of childd

85

Offences committed on disabled children

86

Classification of offences and designated court

87

Abetment

88

Alternative punishment

89

Offence committed by child under this Chapter

Chapter X

Miscellaneous

90

Attendance of parent or guardian of child

91

Dispensing with attendance of child

92

Placement of a child suffering from disease requiring prolonged medical treatment in an approved place

93

Transfer of a child who is mentally ill or addicted to alcohol or other drugs

94

Presumption and determination of age

95

Transfer of a child to place of residence

96

Transfer of child between Children’s Homes, or special homes or fit facility or fit person in different parts of India

97

Release of a child from an institution

98

Leave of absence to a child placed in an institution

99

Reports to be treated as confidential

100

Protection of action taken in good faith

101

Appeals

102

Revision

103

Procedure in inquiries, appeals and revision proceedings

104

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

105

Juvenile justice fund

106

State Child Protection Society and District Child Protection Unit

107

Child Welfare Police Officer and Special Juvenile Police Unit

108

Public awareness on provisions of Act

109

Monitoring of implementation of Act

110

Power to make ruless

111

Repeal and savings

112

Power to remove difficulties



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