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Bibliographic Information on Juvenile Delinquency

INTRODUCTION


National Human Rights Commission Library, New Delhi has compiled and consolidated information from various sources on “Juvenile Delinquency” to help the users in literature survey of printed and electronic material available in the Library of the Commission and many important Libraries of Delhi.

This Bibliography is available in the following form:-

(A) Centre/States Acts and Rules on Juvenile Delinquency pdf

(B) International/Regional Instruments pdf

(C) Judgements of Supreme Court on Juvenile Delinquency pdf

(D) National Human Rights Commission, India (NHRC). http://nhrc.nic.in

(1) National Conference on Juvenile Justice System in India, New Delhi Feb 3-4, 2007. See Annual Report, 2006-2007, p-110-116

(2) Study of the Implementation of Juvenile Justice (Care and Protection of Children) Act, 2000 by Socio-Legal Information Centre, New Delhi. See Annual Report, 2005-2006, p-167-68

(3) From Neglected and Delinquent Juveniles to Neglect and Delinquency of Indians: A Study of the Juvenile Justice System in India, 1999 by Researcher of Danish Centre of Human Rights. See Annual Report,1999-2000, p-69-70

(4) NHRC Annual Reports – Containing information on Juvenile Delinquency

NHRC Annual Reports – Containing information on “Juvenile Delinquency”
1993-1994 Chapt 6. Improving Jail conditions
Para 6.5 (iii) Segregating Juvenile Prisoners, Page 24
1994-1995 Chapt 4. Civil Liberties
Para 4.17, 20 Systemic Reform: Prisons and other centers of detentions, p-13-14
1995-1996 Chapt 3. Civil Liberties
Para 3.34, 38 Reform: Prison and other centers of detentions, p-18-20
1996-1997 Chapt 3. Civil Liberties
Para 3.57-3.59 Death of Young Boy in Juvenile Home and NHRC Initiation to take up this matter on a nation wide basis, p-28
Annexure Para 18 Principal recommendations to study conditions of Juvenile Homes, p-124
1997-1998 Chapt 3. Civil Liberties
Para 3.37 Visit to Remand home, p-19
Chapt 11. Promotion of Human Rights Literacy and Awareness.
Para 11.31 Research Programme & Projects, p-43
1998-1999 Chapt 3. Civil Liberties
Para 3.9 Malpractices in Juvenile Homes, Jammu & Kashmir, p-13
Chapt 13. Promotion of Human Rights Literacy and Awareness.
Para 13.19 Internship Scheme, p-46
Para 13.38 Research Project, p-51
Chapt 16(C). Illustrative Cases
Para 16 (c).20 Escape of Inmates from Juvenile Home (Case No. 497/13/97-98 & other 86 cases), p-87
2000-2001 Chapt 3. Civil Liberties
Para 3.23 Establishment of Juvenile Homes, Jammu & Kashmir, p-17
Para 3.73,75 Visit to Juvenile Homes, p-36
Chapt 14. Complaints before the Commission
Serial No. 23 Girl Child in Juvenile Home, p-147
2001-2002 Chapt 4. Civil Liberties
Para 4.67-4.68 Visit to Correctional Institutions/Protection Homes, p-45
Chapt 13. Complaints before the Commission
Para 13(E) Action taken on cases reported in Annual Repot of 2000-01 Serial No. 21 rape of girl child in juvenile home (Case No.32/1/1999-2000). p-197
2003-2004 Chapt 7. Rights of women and children.
Para 7.10 Trafficking of women and children. p-73
Chapt 10. Research Programmes and Projects.
Para 10.26-10.28 Study of the implementation of the Juvenile justice
(Care and protection of children) act, 2000. p-137
Para 15.60-1562 Alleged detention of girl child Orissa.
(Case No.80/18/2003-04/WC), p-188-189
Para 15.77 Rape of ten year girl inmate of Juvenile home, Raichur
(Case No. 32/1/1999-2000 WC/FC), p-192-193
2004-2005 Chapt 4. Complaints before the Commission
Para 231-33 Non-compliance with the provision of Juvenile Justice (Care & protection of children) act, 2000, p- 75-76
Chapt 12. Research Studies and projects.12-12 Study to implementation (Care & protection of children) act 2000, p-157-58
Annexure 12. Special Police Officers 12 Special Police Officers under
JJ Act, p-289
2005-2006 Chapt 8. 37-8.41 Status of Juvenile Justice in India, p-135-137
Chapt 12. Research Studies & Projects
Chapt 12.10. Study of the Implementation of Juvenile Justice
(Care & protection of children) act, 2000, p-167
2006-2007 Chapt 3.74. Appling condition of observation home, Meerut
(Case No. 98884/24/05-06)
Chapt 4. Civil and Political Rights, p-20
Para 4 B (2b) Rights of Juveniles, p-61-64
Chapt 8 B. 18-19 Juvenile Justice: National Conference on Juvenile Justice system in India, p-110-116
2007-2008 Chapt 7 Economic, Social and Cultural Rights.
Para 7.65–7.66 Monitoring of Juvenile Justice System in India Page 108
2008-2009 Chapt 4 Human Rights Violation Cases
Para 4.22 Death of Juvenile in Government Observation Home in Rudrapur, Uttarakhand (Case No. 43/35/12/07-08-CD) Page 22

Chapt 5 Civil And Political Rights
Para 5.12 Other Issues Page 67

Chapt 6 Economic, Social and Cultural Rights
Para 6.31 – 6.32 Monitoring of Juvenile Justice System in India Page 83

Annex 12 Recommendations of NHRC Workshop on Detention
Detention in Juvenile Justice Homes Page 164


(E) Books on Juvenile Delinquency pdf

(F) Articles on Juvenile Delinquency pdf


In addition to indexing of information, bibliography provides Website addresses for the Full Text available on Central Legislation, Conventions/Instruments, Supreme Court Judgements & Orders on Juvenile Delinquency and Annual Repots/Documents/Cases of National Human Rights Commission, India available on Internet.