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Report No. 153

Chapter V

Restrictions, Prohibitions, Contraventions and Punishment

14. Restrictions on Removal of a Child for Adoption Outside India.-

(1) Except under the authority of an order under section 5, it shall not be lawful for any person to take or send out of India a child to any place outside India with a view to the adoption of the child by a foreigner.

(2) Any person who takes or sends a child out of India to any place outside India in contravention of sub-section (1) or makes or takes part in any arrangements for transferring the care and custody of a child to any person with a view to adoption by a foreigner shall be punishable with imprisonment for a term which may extend to six months, or with fine, or with both.



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