AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 263

Annexure-II

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

A

Bill

to ensure the prompt return of children wrongfully removed to, or retained in any Contracting State, to ensure that the rights of custody and access under the law of one of the Contracting States are effectively respected in another Contracting States, and to establish a Central Authority, inter alia, for the purposes of providing assistance to help locate such children, encourage amicable solutions and help process of requests for return of children and for matters connected therewith or incidental thereto.

WHEREAS the best interests of children are of paramount importance in matters relating to their custody in view of the Convention on the Rights of the Child, 1989 which came into force on 2nd September, 1990;

AND WHEREAS the Hague Convention on the Civil Aspects of International Child Abduction, 1980, came into force on the 1st December, 1983;

AND WHEREAS it would be necessary to implement the said Convention in so far as they relate to an expeditious return of a child who has been wrongfully removed or retained in contracting party to its country of his or her habitual residence in violation of the custody rights or access rights;

Be it enacted by Parliament in the (_____) year of the Republic of India as follows:-



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys