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Report No. 153

Appendix 'D'

On the Documents, Certificates and Declarations as Mentioned in the Supreme Court Judgment [(1984) 2 SCR 795] to be Annexed With an Application of Inter-Country Adoption

(a) A Home Study Report.

(b) A recent photograph of the family.

(c) A marriage certificate of the foreigner.

(b) A declaration concerning health together with a certificate regarding medical fitness duly certified by medical doctor.

(e) A declaration regarding financial status along with supporting documents including employer's certificate, where applicable, income-tax assessment orders, bank references and particulars concerning the properties owned.

(f) A declaration stating that they are willing to be appointed guardian of the child.

(g) An undertaking that they would adopt the child according to the law of their country within a period of not more than two years from the time of arrival of the child in their country.

(h) An undertaking that they would give intimation of such adoption to the Court appointing them as guardian as also to the social or child welfare agency in India processing their case.

(i) An undertaking that they would maintain the child and provide it necessary education and upbringing according to their status.

(j) An undertaking that they would send to the Court as also to the social or child welfare agency in India reports relating to the progress of the child along with its recent photograph, the frequency of such progress reports being quarterly during the first two years and half yearly for the next three years.

(k) A power of attorney in favour of an officer of the social or child welfare agency in India which is requested to process the case and such power of attorney should authorise the attorney to handle the case on behalf of the foreigner in case the foreigner is not in a position to come to India.

(J) The social or child welfare agency sponsoring the application of the foreigner must also certify that the foreigner seeking to adopt a child is permitted to do so according to the law of his country.



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