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Report No. 263

31. Reports and returns

(1) The Central Authority shall submit an annual report giving full account of its activities under this Act to the Central Government in such form as may be prescribed.

(2) The Central Authority shall in addition to the report under sub-section (1) furnish such returns or other relevant information with respect to its activities as the Central Government may from time to time require.

(3) The report submitted under sub-section (1) shall contain a full account of -

(a) a brief record of applications for the return of children submitted by applicants to the Central Authority.

(b) detailed information on applications for the return of children that remain pending for more than one year after the date of filing and information on the current status of such children and specific actions taken by the Central Authority to resolve such cases.

(c) A list of countries to which the children mentioned in clause (b) have been wrongfully removed to or retained in, countries which have failed to comply with their obligations set out in the Convention with respect to, return of children, access to children by applicants in India.

(4) The Central Authority shall inform to the parent, who has requested assistance regarding a wrongfully removed or retained child, once in every six months, except where the case has been closed by the Central Authority and the reason for the same has been conveyed to the person, institution or body seeking such assistance.



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




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