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

Report No. 257

VI. Relocation

(1) A parent intending to relocate shall give thirty days advance written notice to the other parent.

(2) In case the relocation is opposed, the court must determine if the proposed relocation is for the welfare of the child.

(3) In determining the welfare of the child in cases of relocation, the court shall take into consideration the following factors, namely:-

a. whether the relocation is for a legitimate purpose;

b. each parent's reasons for seeking or opposing the relocation;

c. the quality of the relationships between the child and each parent;

d. the impact of the relocation on the quantity and the quality of the child's future contact with the non-relocating parent;

e. the degree to which the relocating parent's and the child's life may be enhanced economically, emotionally and educationally by the relocation; and

f. the feasibility of preserving the relationship between the non-relocating parent and the child through suitable visitation arrangements.



Reforms in Guardianship and Custody Laws in India Back




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