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Report No. 153

2. Definition.-

In this Act, unless the context otherwise requires-

(a) 'adoption' means inter-country adoption;

(b) 'adoption order' means an order made under section 4;

(c) 'child' means a person who is a citizen of India of either sex, who, on or before the date on which an application for an adoption order in respect of such person is "made has not completed the age of eighteen years;

(d) 'court' means the family court established under the Family Court Act, 1984 and where no such court has been established a District Court:

Provided that the Government may, by Notification in the Official Gazette, empower, subject to such conditions and restrictions as my be specified in the notification, any other civil court to exercise the power and discharge the functions and duties of the court in respect of all or any of the matters dealt within this Act and the court so empowered shall be deemed to be a court for the purposes of this Act in respect of the matters and subject to the conditions and restrictions as may be specified in the notification.

(e) 'foreigner' means (i) a person who is not a citizen, of India; or (ii) who is a citizen of India but not domiciled in India;

(f) 'Government' means Central Government of India;

(g) 'institution' means an institution recognised under section 23;

(h) 'inter-country adoption means adoption of a child by a foreigner;

(i) 'notification' means a notification published in the Official Gazette;

(j) 'Prescribed' means prescribed by rules made under this Act.



Inter-Country Adoption Back




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