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The Assisted Reproductive Technology (Regulation) Act, 2021

31. Rights of child born through assisted reproductive technology. -

(1) The child born through assisted reproductive technology shall be deemed to be a biological child of the commissioning couple and the said child shall be entitled to all the rights and privileges available to a natural child only from the commissioning couple under any law for the time being in force.

(2) A donor shall relinquish all parental rights over the child or children which may be born from his or her gamete.



Assisted Reproductive Technology (Regulation) Act, 2021 Back




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