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Report No. 263

12. Additional Information.

(1) The Central Authority shall not reject an application solely on the ground that additional documents or information are needed.

(2) The Central Authority may, where there is a need for such additional information or documents, ask the applicant to provide these additional documents or information, and if the applicant does not do so within a reasonable period specified by the Central Authority, it may decide not to process the application.



Protection of Children (Inter-Country Removal and Retention) Bill, 2016 Back




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