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Report No. 153

Appendix 'B'

Adoption of Children Bill, 1980

(Clauses 23 and 24)

"23. Restriction on removal of Child for Adoption Outside India.-

(1) Except under the authority of an order, under section 24, it shall not be lawful for any person to take or send out of India child who is a citizen of India to any place outside India with a view to the adoption of the child by any person.

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

(3) In any proceeding under this section a report by an Indian consular officer or an Indian diplomatic officer or a deposition made before an Indian consular officer or an Indian diplomatic officer and authenticated under the signature of that officer shall be admissible as evidence of the matters stated therein, and it shall not be necessary to prove the signature of official character of the person who appears to have signed any such report or deposition.



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