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Report No. 257

19C. Definitions.

For the purpose of this Chapter:-

(a) "Joint custody" is where both the parents:-

i. share physical custody of the child, which may be equally shared, or in such proportion as the court may determine for the welfare of the child; and

ii. equally share the joint responsibility for the care and control of the child and joint authority to take decisions concerning the child; and

(b) "Sole custody" is where one parent retains physical custody and responsibility for the care and control of the child, subject to the power of the court to grant visitation rights to the other parent.



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