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Juvenile Justice Board

Page Type

JUVENILE JUSTICE BOARD RUDRAPRAYAG

Juveniles accused of a crime or detained for a crime are brought before the JJB under the Juvenile Justice (Care and Protection of Children) Act 2000 (amended in 2006). Under this act and provisions of the Criminal Code Procedure children are not to be taken to a regular criminal court. The purpose of a separate court is that its purpose is socio-legal rehabilitation and reformation not punishment. The aim is to hold a child culpable for their criminal activity, not through punishment, but counselling the child to understand their actions and persuade them away from criminal activities in the future.  

The JJB consists of judicial magistrate of the first class and two social workers, at least one of whom should be a woman. JJB are meant to resolve cases within a four month period. Most circumstances the juvenile can be released on bail by the JJB. The JJB is a child-friendly space that should not be intimidating or overwhelming for the child.

Juvenile Justice Board in District Rudraprayag

Principal Magistrate

 

 Sri. Sanjay Singh

Civil Judge (Jr. Div.)

Members

1- Smt. Ranjana Gairola

2- Shri. Narendra Kandari

 

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