Resolution

Resolution :-         
           In the Chief Justice’s Conference held on 9th and 10th March, 2006 in the Supreme Court of India, vide Item No. 22 of the Agenda under the heading “The plight of Juvenile Delinquents” the following resolution was passed:-
Resolved
“That High Courts will impress upon the State Governments to set up Juvenile Justice Boards, wherever not set-up. The Chief Justices may nominate a High Court Judge to oversee the condition and functioning of the remand/observation homes established under Juvenile Justice (Care and Protection of Children) Act, 2000”.

 Resolutions :-
           In the Chief Justice’s Conference held on 14th & 15th August, 2009  in the Supreme Court of India, vide Item No. 17 of the Agenda under the heading “Progress made in setting-up of Juvenile Justice Boards” the following resolution was passed:-
Resolved
“That

    a) The Resolution passed to the following effect in the Chief Justices’ Conference, 2006, is reiterated :

“That High Courts will impress upon the State Governments to set up Juvenile Justice Boards, wherever not set-up.  The Chief Justice may nominate a High Court Judge to oversee the condition and functioning of the remand/observation homes established under the Juvenile Justice (Care and Protection of Children) Act, 2000.”

    b) The Chief Justices of the High Courts will expedite the matter with the respective State Governments for setting up of Juvenile Justice Boards, wherever they have not yet been set up.
    c) The Chief Justices of the High Courts will nominate a Judge to make periodical visits to Juvenile Homes, wherever set up, and the learned Judge may suggest remedial measures for the betterment of the conditions of the juvenile homes and inmates.
    d) Hon’ble the Chief Justice of India is requested to take up the matter at the Joint Conference of Chief Ministers and Chief Justices to be held on August 16, 2009.