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Report No. 263

Chapter II
Constitution, Powers and Functions of the Central Authority

4. Constitution of Central Authority.

(1) The Central Government may, by notification in the Official Gazette, constitute an Authority to be called as the Central Authority to exercise the powers conferred on, and perform the functions assigned to it, under this Act.

(2) The Central Authority shall consist of ,-

(a) a Chairperson, who is an officer not below the rank of Joint Secretary to the Government of India, and

(b) two members out of which at least one shall be an advocate with ten years of practicing experience and another member having such qualification, experience and expertise in matters related to inter-country removal or retention of child and child welfare as may be prescribed,

to be appointed by the Central Government.

(3) The tenure of the Chairperson or any member of the Central Authority shall be three years from the date on which he assumes office as such or till the age of his superannuation, whichever is earlier.

(4) If a casual vacancy occurs in the office of the Chairperson or a member in the Central Authority, whether by reason of his death, resignation or inability to discharge his functions owing to illness or other incapacity, such vacancy shall be filled within a period of ninety days by making a fresh appointment in accordance with the provisions of sub-section (2) and the person so appointed shall hold the office for the remainder of the term of office of the person in whose place he is appointed.

(5) The salary and allowances payable to, and the other terms and conditions of service of, the Chairperson and other Members shall be such as may be prescribed.



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




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