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Report No. 263

27. Coordination between Central Authorities to secure rights of access.

On receipt of an application under section 26, the Central Authority shall forthwith apply to the appropriate authority, in the manner if any, specified, in the Contracting State to which the child is alleged to have been wrongfully removed, or retained, for assistance in making arrangements to secure, or organise the effective exercise of rights of access.



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




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