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The Pre-Conception and Pre-Natal Diagnostic Techniques (Prohibition of Sex Selection)] Act, 1994

[Act No. 57 of 1994]

[20th September, 1994.]

1[An Act to provide for the prohibition of sex selection, before or after conception, and for regulation of pre-natal diagnostic techniques for the purposes of detecting genetic abnormalities or metabolic disorders or chromosomal abnormalities or certain congenital malformations or sex-linked disorders and for the prevention of their misuse for sex determination leading to female foeticide and for matters connected therewith or incidental thereto.]

BE it enacted by Parliament in the Forty-fifth Year of the Republic of India as follows:-

1. Subs. by Act 14 of 2003, s. 2, for the long title (w.e.f. 14-2-2003).

2. Subs. by s. 3, ibid., for "the Pre-natal Diagnostic Techniques (Regulation and Prevention of Misuse)" (w.e.f. 14-2-2003).



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