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Adoption in Hindus


Other conditions for a valid adoption are fulfilled.

  1. if the adoption is of a son, the adoptive father or mother by whom the adoption is made must not have a Hindu son, son's son or son's son's son living at the time of adoption

  1. if the adoption is of a daughter, the adoptive father or mother by whom the adoption is made must not have a Hindu daughter or son's daughter living at the time of adoption;

  1. if the adoption is by a male and the person to be adopted is a male, the adoptive father is at least twenty one years older than the person to be adopted;

  1. if the adoption is by a female and the person to be adopted is a male, the adoptive mother s at least twenty one years older than the person to be adopted;

  1. the same child may not be adopted simultaneously by two or more parents;

  1. the child to be adopted must be actually given and taken in adoption with an intent to transfer the child from the family of birth.



Adoption in Hindus Back




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