AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

2. In the Maternity Benefit Act, 1961 (hereinafter referred to as the principal Act), in section 3, after clause (b), the following clause shall be inserted, namely:-

'(ba) "commissioning mother" means a biological mother who uses her egg to create an embryo implanted in any other woman;'.



Maternity Benefit (Amendment) Act, 2017 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys