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Citedby 309 docs - [View All]
Ranchhodbhai Somabhai vs J.D. Nagarwala, I.G.P. on 1 July, 1966
Ranchhodbhai Somabhai vs Nagarwala (J.D.), ... on 1 July, 1966
Raghbir vs State Of Haryana on 8 September, 1981
The State Of Madhya Pradesh vs Ramesh Nai And Anr. on 14 October, 1974
Narayandas vs Registrar, Public Trusts, ... on 29 August, 1978

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Central Government Act
Section 27 in The Code Of Criminal Procedure, 1973
27. Jurisdiction in the case of juveniles. Any offence not punishable with death or imprisonment for life, committed by any person who at the date when he appears or is brought before the Court is under the age of sixteen years, may be tried by the Court of a Chief Judicial Magistrate, or by any Court specially empowered under the Children Act, 1960 (60 of 1960 ), or any other law for the time being in force providing for the treatment, training and rehabilitation of youthful offenders.