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Report No. 259

A. International Covenant on Civil and Political Rights, 1966.

2.4 One of the earliest instruments to have recognised the child's right to protection was the International Covenant on Civil and Political Rights (ICCPR)12, adopted by the United Nations General Assembly in 1966. The child's right to live peacefully and to be protected from violence, mistreatment, exploitation or neglect, is an indispensable part of ECD.

Under the ICCPR, the responsibility of providing protection to the child has been assigned to the family, society and also the state. Article 24(1) of ICCPR reads that 'every child shall have, without any discrimination as to race, colour, sex, language, religion, national or social origin, property or birth, the right to such measures of protection as are required by his status as a minor, on the part of his family, society and the State.' India ratified the ICCPR in 1979.

12 ICCPR, 1966 available at
http://www.ohchr.org/EN/ProfessionalInterest/Pages/CCPR.aspx (accessed 9 June 2015).



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