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Report No. 153

Chapter VII

The Central Adoption Resource Agency: Composition, Powers and Functions

20. Setting up of Central Adoption Resource Agency.-

(1) The Central Government shall constitute a Central Adoption Resource Agency within six months from the commencement of this Act.

(2) The Central Adoption Resource Agency shall consist of a Chairman and six members having special knowledge or experience in regard to matters relating to child welfare and administration of child welfare institutions:

Provided that not less than one-half of the members shall be Women.

(3) The term of office of the Chairman and Members, meetings, validity of proceedings and other matters relating to the effective functioning of the Central Adoption Resource Agency may be prescribed.

(4) The Central Adoption Resource Agency may have its branches at such places as it may consider necessary.



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