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Report No. 153

Appendix 'F'

No. 6(3)(15)/92-L.C.(LS)

385931
18 Sep 92 and
23 Sep 92.

To

Secretaries of the
Institutions mentioned at
Appendix 'D'

Sir,

I have the pleasure to inform you that the Law Commission of India has decided to make a study on the aspect of adoption of Indian children by foreigners with a view to find out unscrupulous elements, if any, crept in it and to make recommendations to the Government of India to enact an effective law to check illegal trading in Indian children under the disguised inter State adoptions.

It has come to the notice of the Law Commission that your society is one of the esteemed societies, which is involved in rehabilitation of abandoned children to provide them with a family atmosphere and put in the best efforts for adoption of these children by Indian as well foreign parents. It is also understood that your society has given certain children in adoption to the foreigners and is aware of various difficulties/problems related to such adoptions.

With a view to accomplish the object of making recommendation to the Government of India for enacting an effective law, I am directed to take this opportunity and to request you to make us aware on the following points:

(a) How many children have been given in adoption to foreign parents by your society so far? If possible, please send the details of adoption by the foreign parents, country-wise, sex-wise, religion-wise etc.

(b) Do you have some monitoring mechanism to ensure that the child growth, physically, emotionally, intellectually, spiritually etc.? Whether goes into the right family which would provide an atmosphere of full such monitoring is through the Government of the country of the adoptive parents or social welfare agencies operating therein?

(c) Whether any discrimination, exploitation, abuse or misuse of the adopted child by the foreign adoptive parents has come to your notice? If so, details thereof.

(d) Any other information(s) related to above said issue.

You are requested also to send your suggestions which you feel should be kept in mind while making recommendations to the Government of India to enact law so that the welfare of the child becomes the prime concern of the inter-country adoption.

You are further requested to send a copy of the constitution of your society to enable us to know about the objectives and working system of your institution.

Yours faithfully,
(Sd./-)
(Dr. Santokh Singh)
Assistant Law Officer



Inter-Country Adoption Back




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