SHANKY (JUVENILE) S/O RISHIPAL Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-7-227
HIGH COURT OF UTTARAKHAND
Decided on July 30,2013

Shanky (Juvenile) S/O Rishipal Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

- (1.) CRMA No. 950 of 2013 Present revision is preferred assailing the order dated 04.06.2012 passed by Juvenile Justice Board, Haridwar and order dated 02.07.2012 passed by the Sessions Judge, Haridwar whereby application moved by the juvenile/revisionist under Section 12 of the Juvenile Justice Board (Care and Protection) Act, 2000 (hereinafter referred to as 'J.J. Act') was dismissed.
(2.) Criminal Revision No. 239 of 2012 was also filed assailing the impugned orders, however Coordinated Bench of this Court, was pleased to dismiss the revision as withdrawn. Juvenile Justice Board was directed to complete the inquiry within three months. It was further observed by the Coordinated Bench of this Court that if inquiry is not completed within three months, juvenile/revisionist may approach this Court once again.
(3.) Mr. Pradeep Kumar Chauhan, learned counsel for the revisionist submits that since inquiry is not completed despite order dated 27.02.2013 passed by this Court, therefore, necessity arose to file this revision.;


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