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Report No. 257

G. Decision Making

5.8 There are several key areas that should be addressed in a custody order or parenting plan-these are common areas of dispute, so it is best if there are clear rules specifying each parent's role (i.e., which decisions may be made individually, and which must be made jointly):

1. Medical: whether the child is to be hospitalized, and whether a non-emergency surgical procedure is to be performed on the child.

2. Education: the choice of school, enrichment classes, courses, and subjects, and whether the child is to attend a particular school trip or outing, or tuition.

3. Religion: the religious instruction of the child, attendance at places of worship, undergoing religious ceremonies, etc.

4. Extra-curricular activities: choice of extra-curricular activities, taking into consideration the child's interests and aptitude.

5. Travelling with one parent: where the child will spend holidays, and information that the parent has to provide to the other parent (e.g., a detailed itinerary).



Reforms in Guardianship and Custody Laws in India Back




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