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Report No. 153

21. Powers and Functions of the Central Adoption Resource Agency.-

(1) The Central Adoption Resource Agency shall act as a clearing house of information of the children available for inter-country adoption and of the foreign adoptive parents.

(2) The Central Adoption Resource Agency may provide information to the central authority set up by the Government of the foreign country concerning adoption and such other information relating to the welfare of the child as may be prescribed.

(3) The Central Adoption Resource Agency shall -

(a) collect, preserve and exchange information about the child and the adoptive parents to the extent it is necessary for the adoption;

(b) maintain the list of recognised foreign welfare institutions;

(c) obtain child progress report from the centre authority of the country of the adopti?Te parents as may be prescribed;

(d) facilitate, follow and expedite adoption proceedings; and

(e) perform such other functions as may be prescribed.



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