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Report No. 263

Chapter VIII
Offences and Penalties

28. Punishment for wrongful removal or retention.

Whoever wrongfully removes or retains a child either himself or through other person from the custody of a parent in terms of sub-section (2) of section 3 of this Act, is said to commit the offence of wrongful removal or retention, and shall, be punishable with imprisonment for a term which may extend to one year or with fine which may extend to ten thousand rupees or with both.



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




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